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M/s. Ashok Parikh, General Manager Marketing, Torrent Pharmaceuticals Ltd. v/s The Presiding Officer


Company & Directors' Information:- TORRENT PHARMACEUTICALS LTD [Active] CIN = L24230GJ1972PLC002126

Company & Directors' Information:- TORRENT PRIVATE LIMITED [Active] CIN = U67120GJ1985PTC007573

Company & Directors' Information:- PARIKH MARKETING PRIVATE LIMITED [Active] CIN = U51505JH2008PTC013112

Company & Directors' Information:- ASHOK PHARMACEUTICALS PVT LTD [Active] CIN = U24231GJ1982PTC005666

Company & Directors' Information:- GENERAL PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24239PN1960PTC132879

Company & Directors' Information:- TORRENT MARKETING PRIVATE LIMITED [Strike Off] CIN = U51505DL1996PTC077320

Company & Directors' Information:- M R PARIKH AND CO PVT LTD [Strike Off] CIN = U24130MH1945PTC004646

Company & Directors' Information:- C PARIKH AND CO. LTD [Dissolved] CIN = U99999MH1922PTC000986

    Civil Writ Jurisdiction Case No. 3548 of 1998

    Decided On, 01 February 2018

    At, High Court of Judicature at Patna

    By, THE HONOURABLE MR. JUSTICE ASHWANI KUMAR SINGH

    For the Petitioner: Rohitabh Das, Advocate. For the Respondent: Dev Kumar Pandey, A.C. to GP-2., R2, K.N. Gupta, Advocate.



Judgment Text

Oral:

1. This writ petition under Article 226 of the Constitution of India has been filed by the petitioner for quashing the ex-parte order dated 06.02.1996 passed by the learned Presiding Officer, Labour Court, Bhagalpur in Misc. Case No. 1 of 1995 by which he has directed for reinstatement of the respondent No. 2 with back wages for not complying with the provisions of Section 33 of the Industrial Disputes Act, 1947 (for short 'I.D. Act') because the petitioner had not obtained approval from the Labour Court, Bhagalpur before dismissing the respondent No. 2 during pendency of the proceeding in Misc. Case No. 13 of 1995 under Section 33-C (2) of the I.D. Act. The petitioner has also prayed for quashing the order dated 15.12.1997 passed by the Labour Court, Bhagalpur in Misc. Case No. 1 of 1996 whereby he refused to set aside the ex-parte order dated 06.02.1996 passed in Misc. Case No. 1 of 1995.

2. It is submitted by the learned counsel for the petitioner that no notice was ever served to the petitioner regarding the proceeding pending before the Labour Court and when the petitioner raised objection about not receiving the notice, the Labour Court refused to set aside the ex-parte order. In order to support his contention that notice was never served on the contesting respondent, he has drawn my attention to the order-sheet of the Labour Court, as contained in Annexure-3 to the present writ petition.

3. It would be manifest from perusal of the order-sheet of the Labour Court that on 15.05.1995 notice was ordered to be issued to the respondent in the said proceeding. However, the subsequent orders passed by the Labour Court do not reflect that the notice was ever issued or served upon the respondent pursuant to the order dated 15.05.1995.

4. Mr. K.N. Gupta, learned counsel appearing for the respondent No. 2 and Mr. Dev Kumar Pandey, learned counsel appearing for the State concede that from perusal of the order-sheet it does not reflect that notice was either issued to the respondent or was served upon him.

5. As the parties are in agreement that the order has been passed by the Labour Court without giving any opportunity of being heard to the petitioner, the impugned orders cannot be sustained.

6. Accordingly, the impugned orders dated 06.02.1996 and 15.12.1997 passed by the Labour Court, Bhagalpur in Misc. Case No. 1 of 1995 and Misc. Case No. 1 of 1996 respectively are set aside. The matter is remitted back to the Labour Court, Bhagalpur for hearing the pa

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rties afresh and adjudicating the matter in accordance with law. 7. Since the issue raised is quite old, it is expected that the Labour Court would dispose of the same expeditiously after giving opportunity of hearing both on points of law and facts to both the parties.
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