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National Campaign Committee for Central Legislation on Construction Labour v/s Union of India & Others


Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- NATIONAL CONSTRUCTION CO. PVT LTD [Active] CIN = U45200JH2007PTC012720

Company & Directors' Information:- UNION CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201PN2001PTC015926

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- NATIONAL UNION CORPN PVT LTD [Strike Off] CIN = U51909WB1940PTC010240

Company & Directors' Information:- CAMPAIGN CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70102WB2013PTC191044

Company & Directors' Information:- THE CENTRAL CONSTRUCTION LIMITED [Strike Off] CIN = U99999MH1942PTC003539

Company & Directors' Information:- NATIONAL UNION LTD [Not available for efiling] CIN = U74999KL1951PLC000818

    I.A.No.6 in WP (C).No.318 of 2006 with Contempt Petitions (C) Nos.41, 44 and 42 of 2011 in WP (C).No.318 of 2006 and Contempt Petition (C) No.43 of 2011 in WP (c).No.318 of 2006

    Decided On, 28 November 2011

    At, Supreme Court of India

    By, THE HONOURABLE CHIEF JUSTICE MR. S.H. KAPADIA
    By, THE HONOURABLE MR. JUSTICE A.K. PATNAIK & THE HONOURABLE MR. JUSTICE SWATANTER KUMAR

   



Judgment Text

Since almost every State is in contempt, we have no option but to take further steps in the matter.

However, in order to give opportunity to the States, the matter is being adjourned to the last week of December, 2011, to enable each defaulting State to file its reply as to why contempt action should not be t

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aken against the officers concerned.
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