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Employees State Insurance Corp. v/s M/S. K.P.L. Oil Mills (P) Ltd. & Another


Company & Directors' Information:- N K OIL MILLS PVT LTD [Active] CIN = U15201GJ1994PTC022669

Company & Directors' Information:- B P OIL MILLS LIMITED [Active] CIN = U15142UP1965PLC003232

Company & Directors' Information:- K P L OIL MILLS PRIVATE LIMITED [Active] CIN = U15142KL1983PTC003685

Company & Directors' Information:- N K B OIL MILLS PRIVATE LIMITED [Active] CIN = U15142KL1999PTC013095

Company & Directors' Information:- K K K OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15142KL2000PTC013621

Company & Directors' Information:- S N OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15142HR1986PTC025702

Company & Directors' Information:- G. B. OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15326HR1985PTC019817

Company & Directors' Information:- R. OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15141DL1992PTC047883

Company & Directors' Information:- J K OIL MILLS COMPANY LIMITED [Strike Off] CIN = U15143UP1955PLC002570

Company & Directors' Information:- N N OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15147MH1999PTC117989

Company & Directors' Information:- KPL (INDIA) PRIVATE LIMITED [Strike Off] CIN = U29191DL1997PTC090235

Company & Directors' Information:- J & T OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15141KL2006PTC019754

Company & Directors' Information:- A AND R OIL MILLS PVT LTD [Strike Off] CIN = U15315CH1994PTC014265

    CIVIL APPEAL NOS. 3089-3090 OF 2010 [Arising out of SLP(C) Nos. 10717-10718 of 2008]

    Decided On, 08 February 2010

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE HARJIT SINGH BEDI & THE HONOURABLE MR. JUSTICE J.M. PANCHAL

   



Judgment Text

Delay condoned.


Leave granted.


We have heard the learned counsel for the parties.


It is agreed by the learned counsel that the Full Bench decision rendered by the Calcutta High Court in ESI Corporation v. Excel Glasses Ltd. reported in 2003(3) KLT 42 has been reversed by this Court in ESI Corpn. v. C.C. Santhakumar 2007 (1) SCC 584. As the judgment of the High Court has proceeded only on the basis of the Full Bench decision and has not gone into the other issues raised in the writ petition, we remit the matters to the High court on the other issues that may arise.


The appeals stand di

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sposed of. Parties shall appear before the High Court on 12th July, 2010.
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