w w w . L a w y e r S e r v i c e s . i n



M/s. Indo Skins Garments Private Limited, Represented by its Managing Director, N. Thiagarajan, Chennai v/s The Presiding Officer, Chennai & Others


Company & Directors' Information:- D R GARMENTS (INDIA) PRIVATE LIMITED [Active] CIN = U18101GJ2005PTC046010

Company & Directors' Information:- R. R. GARMENTS LIMITED [Active] CIN = U51900MH1995PLC095544

Company & Directors' Information:- S G GARMENTS LIMITED [Active] CIN = U18101WB2004PLC098193

Company & Directors' Information:- INDO SKINS GARMENTS PRIVATE LIMITED [Active] CIN = U52599TN1990PTC018929

Company & Directors' Information:- K K P GARMENTS PRIVATE LIMITED [Active] CIN = U65921TZ1994PTC005334

Company & Directors' Information:- INDO SKINS PRIVATE LIMITED [Strike Off] CIN = U51102TN1993PTC024736

Company & Directors' Information:- B K GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2001PTC109850

Company & Directors' Information:- N K GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2000PTC107093

Company & Directors' Information:- K. D. GARMENTS PRIVATE LIMITED [Active] CIN = U18109WB2005PTC101896

Company & Directors' Information:- G AND A GARMENTS PVT LTD [Strike Off] CIN = U18101PB1995PTC016121

Company & Directors' Information:- V H GARMENTS PRIVATE LIMITED [Active] CIN = U52322MH2008PTC181066

Company & Directors' Information:- S. S. GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL1996PTC083315

Company & Directors' Information:- CHENNAI GARMENTS (INDIA) PRIVATE LIMITED [Active] CIN = U18101TN2005PTC058277

Company & Directors' Information:- G. M. GARMENTS PRIVATE LIMITED [Active] CIN = U18109DL2006PTC152683

Company & Directors' Information:- D AND D GARMENTS PRIVATE LIMITED [Active] CIN = U74899DL1975PTC007923

Company & Directors' Information:- J S GARMENTS (INDIA) PRIVATE LIMITED [Active] CIN = U74900WB2009PTC135262

Company & Directors' Information:- K. B . GARMENTS PRIVATE LIMITED [Active] CIN = U18109WB2011PTC166954

Company & Directors' Information:- A K GARMENTS PRIVATE LIMITED [Active] CIN = U17120DL2015PTC282847

Company & Directors' Information:- D P GARMENTS PRIVATE LIMITED [Strike Off] CIN = U18101DL2004PTC129479

Company & Directors' Information:- V S GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2005PTC143084

Company & Directors' Information:- P AND P GARMENTS PVT LTD [Under Process of Striking Off] CIN = U18101DL2005PTC143556

Company & Directors' Information:- V S GARMENTS PRIVATE LIMITED [Active] CIN = U18101HR2005PTC068124

Company & Directors' Information:- L. H. GARMENTS PRIVATE LIMITED [Strike Off] CIN = U17121KA2011PTC060761

Company & Directors' Information:- K R GARMENTS PRIVATE LIMITED [Strike Off] CIN = U17111WB1998PTC087046

Company & Directors' Information:- T & A GARMENTS PVT LTD [Strike Off] CIN = U52321TN1993PTC025318

Company & Directors' Information:- P. S. GARMENTS PRIVATE LIMITED [Active] CIN = U18204DL2007PTC164238

Company & Directors' Information:- S. A. GARMENTS PRIVATE LIMITED [Active] CIN = U17121DL2007PTC165007

Company & Directors' Information:- T S GARMENTS PRIVATE LIMITED [Active] CIN = U51494DL1996PTC076668

Company & Directors' Information:- GARMENTS INDIA PVT LTD [Strike Off] CIN = U51909GJ1979PTC003310

Company & Directors' Information:- K. S. GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2007PTC164404

Company & Directors' Information:- B G GARMENTS PRIVATE LIMITED [Active] CIN = U74899DL2005PTC142488

Company & Directors' Information:- S P GARMENTS PRIVATE LIMITED [Strike Off] CIN = U18101DL2003PTC120709

Company & Directors' Information:- P N GARMENTS PRIVATE LIMITED [Strike Off] CIN = U51311DL2004PTC127524

Company & Directors' Information:- S T GARMENTS PRIVATE LIMITED [Active] CIN = U18109DL2015PTC277043

Company & Directors' Information:- P L GARMENTS PRIVATE LIMITED [Active] CIN = U17120DL2013PTC248417

Company & Directors' Information:- M. K. GARMENTS PRIVATE LIMITED [Active] CIN = U17291DL2007PTC164395

Company & Directors' Information:- R A GARMENTS PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U18101DL2003PTC123385

Company & Directors' Information:- C S GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2005PTC134787

Company & Directors' Information:- B L GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2005PTC136912

Company & Directors' Information:- B D S GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2005PTC137898

Company & Directors' Information:- T G GARMENTS PRIVATE LIMITED [Strike Off] CIN = U18101DL2005PTC143392

Company & Directors' Information:- G P S GARMENTS PRIVATE LIMITED. [Active] CIN = U18101DL2006PTC149330

Company & Directors' Information:- G P GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2007PTC161067

Company & Directors' Information:- I B GARMENTS PRIVATE LIMITED [Active] CIN = U51909DL2013PTC257044

Company & Directors' Information:- G P S GARMENTS PRIVATE LIMITED. [Active] CIN = U74110DL2006PTC149330

Company & Directors' Information:- A G GARMENTS PRIVATE LIMITED [Active] CIN = U51300DL2013PTC257609

Company & Directors' Information:- V R V GARMENTS PRIVATE LIMITED [Strike Off] CIN = U51311DL2008PTC182256

Company & Directors' Information:- M V GARMENTS PRIVATE LIMITED [Strike Off] CIN = U74899HR2005PTC141797

Company & Directors' Information:- A AND R GARMENTS PRIVATE LIMITED [Strike Off] CIN = U17120HR2013PTC049037

Company & Directors' Information:- V K GARMENTS PRIVATE LTD [Strike Off] CIN = U18101DL1981PTC012410

Company & Directors' Information:- A S GARMENTS PRIVATE LIMITED [Active] CIN = U17212CH1992PTC012350

Company & Directors' Information:- V R GARMENTS PVT LTD [Strike Off] CIN = U18101CH1991PTC011345

Company & Directors' Information:- INDO CORPN PVT LTD [Strike Off] CIN = U51909WB1951PTC020160

Company & Directors' Information:- S B GARMENTS PRIVATE LIMITED [Strike Off] CIN = U51311DL2005PTC141954

    W.P. Nos. 176 to 179 of 2009 & M.P. Nos. 1, 2, 2, 2, 2 of 2009 & 1, 1, 1, 1 of 2015 & 1 & 2 of 2009

    Decided On, 06 August 2019

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MS. JUSTICE V.M. VELUMANI

    For the Petitioner: I. Subramanian, Senior Counsel, Uma Vijayakumar, Advocate. For the Respondents: R2, M. Gnanasekar, Advocate.



Judgment Text

(Common Prayer: Writ Petitions are filed under Article 226 of the Constitution of India, praying for issuance of writ of Certiorari to call for the records from the 1st Additional Labour Court in the common award dated 22.11.2006 passed in I.D.Nos.101, 106, 105 and 104 of 1999 respectively on its file and quash the said common award.)

Common Order

1. Writ Petitions are filed for issuance of writ of Certiorari to call for the records from the 1st Additional Labour Court in the common award dated 22.11.2006 passed in I.D.Nos.101, 106, 105 and 104 of 1999 respectively on its file and quash the same.

2. The petitioner is challenging the common award dated 22.11.2006 passed in 8 individual disputes raised by the second respondent in all the Writ Petitions and other employees. The facts in all the Writ Petitions are one and the same and are challenging the same award dated 22.11.2006 and hence they are disposed of by this common order.

3. The learned Senior Counsel appearing for the petitioner contended that the petitioner is a Private Limited Company incorporated in the year 1990 under the Companies Act, 1956. The petitioner established factory to manufacture leather products and started production in the year 1993. As the manufacturing activities progressed and orders started increasing, the petitioner increased labour force. The petitioner is covered under Employees State Insurance Act and Provident Fund Act. The petitioner maintains required registers and the same are periodically inspected by the concerned authorities. The second respondent in all the Writ Petitions are not employees of the petitioner and there is no employer-employee relationship between the petitioner and the second respondent. The second respondent claimed to be the employee of the petitioner and contend that he was terminated by the petitioner from service. The second respondent initiated conciliation proceedings before the Labour Officer when the conciliation proceedings ended in failure, they raised Industrial Dispute before the first respondent in I.D.Nos.101, 106, 105 and 104 of 1999. The first respondent without considering the materials on record, passed the impugned common award.

4. The learned Senior Counsel appearing for the petitioner contended that except making bald averments in claim statement that the second respondents were employed by the petitioner for the last 8 years and was dismissed, they have not filed any document to prove the same. The first respondent failed to see that there is no basis for the claim of the second respondent. The first respondent blindly accepted the statement made by the second respondent. The first respondent failed to appreciate the documents filed by the petitioner which proved the falsity of the case of the second respondent. The petitioner has produced 16 documents before the first respondent and the same was marked as Exs.M1 to M16. Exs.M4 to M7 clearly shows the name of the workers employed by the petitioner, verified by the authorities. Exs.M11 to M13 shows that the second respondent in all the Writ Petitions were employed by Indo Tech Leathers, Leder Fashions during the year 1996-1997. The reason given by the first respondent for not accepting the said documents are invalid and it vitiates the award.

4(a). The learned Senior Counsel further contended that the petitioner factory was started only in the year 1993 and the second respondent in all the Writ Petitions could not have worked for 8 years when they raised Industrial Dispute. Due to recession in the leather industry, most of the leather factories were closed and reinstatement of persons who were not proved their employment is without any justification. When the petitioner received more orders and it could not be executed by the petitioner with its own employees, job work was given to various people. The second respondents were at no point of time given job work also. The first respondent did not consider the said contentions. The second respondent have raised individual disputes. They ought to have let in evidence to prove their case only. The second respondent in W.P.No.176 of 2009 gave evidence on behalf of all the parties and he did not file any authorization letter and did not know for how many years the second respondent in other Writ Petitions have alleged to have worked in the petitioner company. After passing of the common award, before filing the Writ Petition, one D.Sekar and A.Chandar and after Writ Petition the second respondent in W.P.No.178 of 2009, Viz., E.Balu, all the three persons approached the petitioner for settlement and requested the petitioner to pay the amounts. Even though the petitioner is not liable to pay any amount to these persons, the petitioner paid a sum of Rs.50,000/- each to D.Sekar and E.Balu and a sum of Rs.48,000/- to A.Chandran and settled their claim.

4(b). The learned Senior Counsel further submitted that the second respondent after 9 years of filing Writ Petition, filed petition under Section 17(B) of the Industrial Disputes Act, 1947. This Court by the order dated 12.09.2017 made in M.P.Nos.2 to 2 of 2015, directed the petitioner to pay the last drawn wages of the employees. Against the common order made in M.P.Nos.2 to 2 of 2015, the petitioner have filed W.A.Nos.1014, 1020, 1056 and 1062 of 2019 and the Division Bench of this Court modified the order by partly allowing the Writ Appeals, directing the petitioner to deposit a sum of Rs.65,000/- each to the credit of W.P.Nos.176, 177 and 179 of 2009 and not permitted the second respondents in the said Writ Petitions to withdraw the amounts deposited by the petitioner. The learned Senior Counsel in support of his contention relied on the following judgments and prayed for allowing the Writ Petitions.

(i) (2005) 10 SCC 792, [Bank of Baroda Vs. Ghemarbhai Harjibhai Rabari], wherein at paragraph nos.7 and 8, the Hon'ble Apex Court held as follows:

“...7.Dr.Rajeev Dhawan, learned senior counsel appearing for the respondent-workman, supported the findings of the tribunal as well as the labour court and contended that the workman to the extent possible had produced the material that was available with him and even that material has not been rebutted in any manner by the appellant-bank. He further contended that it has even failed to establish that there was a scheme by which the concerned Executive was to employ his own driver. He submitted that in the instant case the vouchers Exhibits 14 to 16 clearly showed that the payment made to the workman was by the bank, hence, these findings being findings of fact, this Court should not interfere with the conclusions arrived at by the labour court and the High Court.

8. While there is no doubt in law that the burden of proof that a claimant was in the employment of a Management, primarily lies on the workman who claims to be a workman. The degree of such proof so required, would vary from case to case. In the instant case, the workman has established the fact which, of course, has not been denied by the bank, that he did work as a driver of the car belonging to the bank during the relevant period which come to more than 240 days of work. He has produced 3 vouchers which showed that he had been paid certain sums of money towards his wages and the said amount has been debited to the account of the bank. As against this, as found by the fora below, no evidence whatsoever has been adduced by the bank to rebut even this piece of evidence produced by the workman. It remained contented by filing a written statement wherein it denied the claim of the workman and took up a plea that the employment of such drivers was under a scheme by which they are, in reality, the employee of the Executive concerned and not that of the bank; none was examined to prove the scheme. No evidence was led to establish that the vouchers produced by the workman were either not genuine or did not pertain to the wages paid to the workman. No explanation by way of evidence was produced to show for what purpose the workman's signatures were taken in the Register maintained by the bank. In this factual background, the question of workman further proving his case does not arise because there was no challenge at all to his evidence by way of rebuttal by the bank.”

(ii) (2009), 1 SCC 20, [Kanpur Electricity Supply Company Limited Vs. Shamim Mirza], wherein at paragraph nos.20 to 22 and 27, the Hon'ble Apex Court held as follows:

“...20.It is trite that the burden to prove that a claimant was in the employment of a particular management, primarily lies on the person who claims to be so but the degree of proof, so required, varies from case to case. It is neither feasible nor advisable to lay down an abstract rule to determine the employer-employee relationship. It is essentially a question of fact to be determined by having regard to the cumulative effect of the entire material placed before the adjudicatory forum by the claimant and the management.

21. It is true that in the instant case, the workmen did not produce the letters of appointment as also their salary slips but they have been successful in adducing some contemporaneous documentary evidence, including ECR sheets bearing the signatures of the workmen and that of another senior officer of the appellant company (Ex.W-7, W- 10 to W-15), which shows that they were collecting cash on behalf of the appellant; depositing it in the van or central office of the appellant and were answerable to the officials of the appellant. In this regard, Clause 5 of the terms and conditions of the contract awarded to Vivek and Associates is also relevant, which provides as under:

"You will be responsible for the operation of machines only. The cash handling is to be done by K.E.S.A., Cashier or a representative of K.E.S.A. duly authorised by Dy. C.A.O./Head Cashier."

22. It has come in evidence of the witnesses examined on behalf of the workmen that it was only the respondents who were collecting the cash and no other employee of the appellant. No evidence was led by the appellant in rebuttal. Furthermore, the appellant was called upon to produce the official records but they failed to do so, with the result the adjudicatory authority drew adverse inference against the appellant. In the light of the factual scenario as emerging from the evidence on record, we are convinced that the workmen had discharged the burden which lay on them to prove the employer-employee relationship with the appellant.

27. In the light of the aforenoted factual matrix and the evidence on record, we are of the opinion that the courts below were justified in holding that both the workmen have established their claim of having worked with the appellant for more than 240 days as their employees. We find no reason whatsoever to interfere with the impugned judgments to that extent.”

5. Per contra, the learned counsel appearing for the second respondents contended that the second respondents were employed as tailor in the petitioner company and they were paid a sum of Rs.3,000/- per month as salary. They were not given the benefits under the provisions of Employees State Insurance Act and Provident Fund Act. When they insisted the said benefits, the petitioner denied employment from 17.05.1998 before the Conciliation Officer. The petitioner filed counter statement and falsely alleged that the second respondents in all the Writ Petitions were working under contractor. The said false statement is made only with a view to escape from their liability. The first respondent appreciated all the materials placed before him in proper perspective and ordered reinstatement with back wages, continuity of service and all other attendant benefits. The award of the Labour Court is in order. The first respondent has given two finding with regard to employment. While interfering in the award, this Court has to look into that whether the finding of the Labour Court is perverse. The finding of the first respondent is finding of fact and the same cannot be called for interference. The petitioner settled the claim of some of the employees those who are willing to take over their money. In view of the same, the petitioner is not entitled for the relief sought for in the Writ Petitions and prayed for dismissal of the Writ Petitions.

6. Heard the learned Senior Counsel appearing for the petitioner as well as the learned counsel appearing for the second respondents and perused the entire materials on record.

7. From the materials available on record it is seen, it is the contention of the second respondents that they were working for 8 years from 17.05.1998 and when they insisted for benefits under Employees State Insurance Act and Provident Fund Act, they were denied employment from 17.05.1998. The second respondent in all the Writ Petitions have not filed any document to show that they were employed by the petitioner permanently and continued to work till 17.05.1998. The second respondent in W.P.No.176 of 2009 was the only witness examined before the first respondent on behalf of all the second respondent in the Writ Petitions. The second respondent B.Venkatesh has not filed any authorization letter given by the second respondent in other Writ Petitions to give evidence on their behalf. From the evidence of second respondent in W.P.No.176 of 2009, it is seen that he did not know the details from when others worked in the petitioner company. No document was filed in all the Industrial Disputes before the first respondent.

7(a). The contention of the learned Senior Counsel appearing for the petitioner is that the petitioner company was incorporated only in the year 1990 and commenced production only from the year 1993. To substantiate this contention, the petitioner filed Ex.M1 - copy of certificate of incorporation, Ex.M2 - copy of certificate of commencement. In addition to that the petitioner has filed Ex.M4 - copy of wages register, Ex.M5 - copy of attendance register, Ex.M6 - copy of E.S.I. contribution payment records and Ex.M7 – copy of P.F. contribution payment records before the first respondent. The first respondent rejected Exs.M6 and M7 on the ground that the seal of the authority who alleged to have inspected the said registers were not found. The first respondent also rejected Exs.M4 and M5 on the ground that petitioner refused to give work only when the second respondent insisted for benefit of E.S.I. and P.F. The petitioner filed Exs.M8 to M16 as well as copy of the letters which they have written to various companies, requesting them to furnish details as to whether the second respondent were employed in their company. Ex.M8 is the copy of the letter dated 09.07.2002 sent to M/s.Dhandapani Exports Ltd., Chennai – 1, Ex.M9 is the copy of the reply dated 03.08.2002 from M/s.Dhandapani Exports Ltd., Chennai – 1, Ex.M10 is the copy of the letter dated 09.07.2002 sent to M/s.Indo Tech Leaders, Chennai – 60, Ex.M11 is the copy of the reply dated 12.08.2002 from M/s.Indo Tech Leaders, Chennai – 60, Ex.M12 is the copy of the letter dated 09.07.2002 sent to M/s.Leder Fashion, Kancheepuram, Ex.M13 is the copy of reply dated 20.08.2002 from M/s.Leder Fashion, Kancheepuram, Ex.M14 is the copy of the letter dated 09.07.2002 sent to M/s.R.R.Leather Products (P) Ltd., Chennai – 600 098, Ex.M15 is the copy of the letter dated 09.07.2002 sent to M/s.Choudhary International Ltd., Chennai – 16 and Ex.M16 is the copy of the letter dated 09.07.2002 sent to M/s.Ram Leather Apparels, Chennai – 102, has given details of the second respondents in W.P.No.176, 178 and 179 of 2009, who worked in their company for a certain period. The first respondent rejected these exhibits on the ground that the petitioner has not examined anybody of the said company to prove the said exhibits. The said reason is erroneous in view of the other exhibits marked by the petitioner. Further the first respondent has not properly appreciated the evidence of W.W.1. In his chief examination, the said witness has stated that it is not correct to state that they

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were working for only one year or one and half years. In the cross examination, when a question was put to in this regard, the witness answered that because of his advocate asked the said question, he answered like that. The first respondent wrongly incorporated that only the petitioner put such a suggestion/interpretation in the cross examination of W.W.1. This shows non application of mind by the first respondent. The first respondent failed to appreciate the materials on record in proper perspective. The second respondents failed to discharge their initial burden that they were employed by the petitioner by let in some evidence. Having failed to do so, the second respondents are entitled to relief sought for in the claim petitions. Considering all the materials on record and evidence let in by the second respondent and petitioner, I hold that the second respondents failed to prove that they were employed by the petitioner for 8 years till 17.05.1998 and petitioner has proved that the second respondents were not his employees. For the facts of the case, the judgments cited supra, relied on by the learned Senior Counsel appearing for the petitioner are squarely applicable to the facts of the present case. 8. For the above reasons, all the Writ Petitions are allowed. The learned senior counsel appearing for the petitioner submitted that as per the order of Division Bench of this Court, they have deposited the amounts in the Indian Bank, High Court branch, Chennai to the credit of W.P.Nos.176 to 179 of 2009 and seeks permission of this Court to withdraw the said amount. The Branch Manager, Indian Bank, High Court Branch, Chennai is directed to disburse the amount to the petitioner as per the procedures. No costs. Consequently, connected Miscellaneous Petitions are closed.
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22-02-2017 Indo Foreign (Agents) Pvt. Ltd. Versus Union of India High Court of Judicature at Calcutta
22-02-2017 Indo Foreign (Agents) Pvt. Ltd. Versus Union of India High Court of Judicature at Calcutta
10-02-2017 The Management of Foundation Garments Pvt. Ltd. Represented by its Managing Director ?Divine Grace? Versus Government of Tamil Nadu Labour & Employment (A1) Department, Represented by its Principal Secretary High Court of Judicature at Madras
09-02-2017 Indo Micronutrients Pvt. Ltd V/S C.C.E., Indore Customs Excise Service Tax Appellate Tribunal Principal Bench New Delhi
19-01-2017 R.K. Rajkumar Proprietor M/s. Koghima Garments Versus The Registrar Debts Recovery Tribunal - III Spencer Towers Chennai & Others High Court of Judicature at Madras
17-01-2017 Kitex Garments Ltd., represented by its Managing Director-Sabu M. Jacob Versus State of Kerala, represented by Principal Secretary To Government, Taxes (H) Department & Another High Court of Kerala
11-01-2017 State of Kerala represented by The Secretary To Government, Taxes Department & Others Versus K.T. Joseph (Died) represented by Arun Joseph, Present Managing Director, M/s. Indo Scottish Brand (Pvt.) Ltd. & Another High Court of Kerala
04-01-2017 The Assistant Commissioner (Assessment) & Others Versus M/s. Indo Scolish Brand Pvt. Ltd. represented by its Managing Director High Court of Kerala
02-01-2017 Sonal Garments V/S Commr. of Cus., Seaport (Import), Chennai Customs Excise Service Tax Appellate Tribunal South Zonal Bench At Chennai
17-10-2016 Indo Salt Company & Others Versus U.O.I. & Others High Court of Rajasthan
15-09-2016 M/s. Rasathe Garments Versus The Commercial Tax Officer-I (FAC) Before the Madurai Bench of Madras High Court
07-09-2016 Indo American Electricals Ltd. Versus Sanjay Gupta @ Sanjay Mahajan High Court of Delhi
02-09-2016 Carol Garments & Another Versus The Joint Director General of Foreign Trade, Coimbatore & Others High Court of Judicature at Madras
22-08-2016 Nikesh Kumar, Managing Director, M.S.,Indo Asian News Channels Private Limited Versus Union of India, Represented By Secretary, Ministry of Labour, New Delhi & Others High Court of Kerala
04-07-2016 New India Assurance Company Ltd. & Another Versus M/s. Indo American Com. Ltd. National Consumer Disputes Redressal Commission NCDRC
21-06-2016 M/s. Oxygen the Digital Shop, Pulimoottil Arcade, Kottayam & Another Versus Namadevan.L., Anna Garments & Others Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram
27-05-2016 M/s Indo Farm Tractors and Motors Ltd. Versus R.K. Saini & Another High Court of Himachal Pradesh
13-05-2016 Indo Burma Petroleum Corp. Ltd. Versus Commissioner VAT Delhi & Others Supreme Court of India
28-03-2016 Indo Farm Equipment Limited Versus Bahadur Singh & Others National Consumer Disputes Redressal Commission NCDRC
01-03-2016 Indo Foreign Commercial Agency Product Pvt. Ltd. & Another Versus Punjab & Sind Bank & Others Debts Recovery Appellate Tribunal at Delhi
12-02-2016 M/s. Anjal Garments Versus Oriental Insurance Co. Ltd. & Another National Consumer Disputes Redressal Commission NCDRC
28-01-2016 M/s. Indo Tech Transformers Ltd., Rep. by its Chief Financial Officer, Dhiraj Narula Versus The Appellate Deputy Commissioner [CT] Chennai [South] & Others High Court of Judicature at Madras
23-12-2015 Indo Gulf Industries Ltd. Versus State of U.P. & Others High Court of Judicature at Allahabad
20-10-2015 Commissioner of Income Tax -Central I Versus Indo Arab Air Services & Another High Court of Delhi
24-08-2015 Provident Fund Commissioner Versus M/s. Bena Garments High Court of Judicature at Bombay
17-08-2015 Sanjeev Chaudhry Versus Director General, Indo Tibetan Border Police Force & Others High Court of Delhi
29-06-2015 German Tool Room Employees Union Versus General Manager Indo German Tool Room & Another High Court of Gujarat At Ahmedabad
29-06-2015 German Tool Room Employees Union Versus General Manager Indo German Tool Room & Another High Court of Gujarat At Ahmedabad
05-06-2015 M/s. Triven Garments Ltd., represented by its Managing Director & Others Versus State represented by the Sub-Inspector of Police & Others High Court of Judicature at Madras
27-02-2015 SCM Garments (P.) Ltd. Versus Deputy Commissioner of Income-tax, Central Circle-III, Coimbatore Income Tax Appellate Tribunal Chennai
10-02-2015 Indo Gulf Fertilisers Ltd. Versus Mayank Agarwal & Another Supreme Court of India
09-02-2015 Oriental Insurance Co. Ltd. Versus Indo Danish Tool Room & Another National Consumer Disputes Redressal Commission NCDRC
24-12-2014 Indo Soviet Medical Education Care & Research Foundation Versus Anju Jain & Others High Court of Delhi
22-12-2014 Novateur Electric & Digital Systems Private Limited. Versus Indo Simon Electric Private Limited & Another High Court of Delhi
18-12-2014 Nelly Garments Pvt. Ltd. Versus Union of India High Court of Gujarat At Ahmedabad
26-11-2014 Commissioner of Income-tax, Circle-II Versus Ankit Garments Manufacturing Co. High Court of Delhi
14-11-2014 Indo Industries Ltd. Versus Income-tax Officer,2 (2) (2) (1), Mumbai Income Tax Appellate Tribunal Mumbai
07-11-2014 KMC Textiles & Garments, rep.by its Proprietor, Shaj Mohammed Versus The Chief Manager & Authorized Officer, Indian Bank, Trichy Before the Madurai Bench of Madras High Court
30-10-2014 Director of Income-tax (E) Versus Indo French Centre High Court of Delhi
24-10-2014 Board of Investment of Sri Lanka Versus Million Garments (PVT) Ltd. Supreme Court of Sri Lanka
16-10-2014 The Commissioner of Income Tax-2, Hyderabad Versus Indo Aquatics Limited, Hyderabad High Court of Andhra Pradesh
01-10-2014 Commissioner of Income Tax-Xii Versus Indo Rub Industries High Court of Delhi
28-08-2014 Sakthi Fashions, Manufacturers & Exporters of Fabrics and Garments, Represented by its Proprietrix Versus Export Credit Guarantee Corporation of India Ltd, Represented by its General Manager Tamil Nadu State Consumer Disputes Redressal Commission Chennai
06-08-2014 The Commissioner of Income Tax-I, Aayakar Bhavan, Basheerbagh, Hyderabad Versus M/s. Compagne Indo Franchaise Be Commerce (P) Ltd., Secunderabad High Court of Andhra Pradesh
08-07-2014 Indo Rolhard Industries Ltd. Versus M. K. Mahajan & Another High Court of Delhi
11-06-2014 National Insurance Company Ltd. Versus M/s. Ess Ell Garments Punjab State Consumer Disputes Redressal Commission Chandigarh