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Durg District Metal and Engineering Works' Union v/s Managing Partner, Bhilai Construction Company, Industrial Estate, Bhilai District, Durg, Madhya Pradesh and Others


Company & Directors' Information:- BHILAI ENGINEERING CORPORATION LIMITED [Active] CIN = L29111CT1960PLC000913

Company & Directors' Information:- S H METAL WORKS PRIVATE LIMITED [Active] CIN = U27101MH2011PTC218337

Company & Directors' Information:- INDIA METAL CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U35999KL2011PTC028293

Company & Directors' Information:- THE ENGINEERING AND INDUSTRIAL CORPORATION PVT LTD [Active] CIN = U29199DL1952PTC002088

Company & Directors' Information:- BHILAI ENGINEERING COMPANY LIMITED [Active] CIN = U36912CT2013PLC000914

Company & Directors' Information:- PRADESH CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45200TG1995PTC021474

Company & Directors' Information:- S M METAL WORKS PRIVATE LIMITED [Strike Off] CIN = U00339BR1987PTC002583

Company & Directors' Information:- V K CONSTRUCTION WORKS PVT LTD [Strike Off] CIN = U45209CH1977PTC003718

Company & Directors' Information:- G G METAL WORKS PVT LTD [Strike Off] CIN = U27109WB1990PTC049192

Company & Directors' Information:- INDIA INDUSTRIAL WORKS PVT LTD [Strike Off] CIN = U51109WB1945PTC012312

Company & Directors' Information:- BHILAI METAL PRIVATE LIMITED [Active] CIN = U27106CT2005PTC017937

Company & Directors' Information:- H M W METAL WORKS PVT LTD [Active] CIN = U74899DL1975PTC007992

Company & Directors' Information:- INDUSTRIAL METAL WORKS PVT LTD [Strike Off] CIN = U27320WB1959PTC024254

Company & Directors' Information:- R K M INDUSTRIAL WORKS PRIVATE LIMITED [Strike Off] CIN = U17200UP2013PTC060633

Company & Directors' Information:- R V METAL WORKS PVT LTD [Strike Off] CIN = U27104PB1992PTC012513

Company & Directors' Information:- THE INDIA INDUSTRIAL WORKS LIMITED [Not available for efiling] CIN = U99999MH1942PTC003528

    Civil Appeal No. 940 of 1981

    Decided On, 09 March 1981

    At, Supreme Court of India

    By, HON'BLE JUSTICE A. N. SEN AND HON'BLE JUSTICE V. B. ERADI

   



Judgment Text

Tulzapurkar, J.


Special leave granted.


2. After hearing counsel on either side we feel that the only question that needs consideration relates to back wages for the period May 13, 1971 till the order of reinstatement. The matter is remanded back to the Labour Court, Durg, to decide the question whether the workmen were gainfully employed or not during that period. In case it is found that they were employed they would not get anything by way of back wages. But if it is found that they did not work elsewhere during that period they would be entitled to back wages for the said per

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iod. The appeal is disposed of accordingly with no order as to costs.
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