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



The Management of Godrej Consumer Products Ltd., a Public Limited Company incorporated under the Companies Act, 1956 and having its Registered office at Pirojshanagar, Maharashtra, represented by its Constituted Attorney, Mr. Rathnakar Salian, Associate Vice President of the Writ Appellant v/s The State of Assam Represented by the Secretary, Department of Labour and Employment, Assam, Dispur, Guwahati, Assam & Others


Company & Directors' Information:- GODREJ CONSUMER PRODUCTS LIMITED [Active] CIN = L24246MH2000PLC129806

Company & Directors' Information:- ASSAM COMPANY INDIA LIMITED [Active] CIN = L01132AS1977PLC001685

Company & Directors' Information:- ACT INDIA LIMITED [Dissolved] CIN = L99999TN1986PLC013555

Company & Directors' Information:- S. M. MANAGEMENT PRIVATE LIMITED [Active] CIN = U74140AS2005PTC007642

Company & Directors' Information:- S L CONSUMER PRODUCTS LIMITED [Active] CIN = U11200DL1996PLC083850

Company & Directors' Information:- P P PRODUCTS PVT LTD [Active] CIN = U32305WB1991PTC051091

Company & Directors' Information:- K K PRODUCTS LIMITED [Active] CIN = U31300DL1991PLC045521

Company & Directors' Information:- C & K MANAGEMENT LIMITED [Active] CIN = U91990TG2000PLC033293

Company & Directors' Information:- K B PRODUCTS PRIVATE LIMITED [Active] CIN = U51909MH2007PTC169627

Company & Directors' Information:- K G PRODUCTS PRIVATE LIMITED [Active] CIN = U51909PB2007PTC031201

Company & Directors' Information:- S M MANAGEMENT PVT LTD [Not available for efiling] CIN = U74140WB1992PTC002848

Company & Directors' Information:- S M MANAGEMENT PVT LTD [Not available for efiling] CIN = U74140WB1992PTC057260

Company & Directors' Information:- S S P PRODUCTS PRIVATE LIMITED [Active] CIN = U22110WB1974PTC210201

Company & Directors' Information:- S P ASSOCIATE PRIVATE LIMITED [Active] CIN = U51505OR2005PTC008097

Company & Directors' Information:- M L B PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC040990

Company & Directors' Information:- CONSUMER PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1979PTC009923

Company & Directors' Information:- M M PRODUCTS LIMITED [Strike Off] CIN = U28994DL1992PLC050955

Company & Directors' Information:- M P K PRODUCTS PVT LTD [Active] CIN = U26919AS1994PTC004183

Company & Directors' Information:- G K PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC043260

Company & Directors' Information:- N R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51109AS1998PTC005561

Company & Directors' Information:- C L PRODUCTS INDIA LIMITED [Active] CIN = U51909DL2002PLC116975

Company & Directors' Information:- K. S. A. PRODUCTS PRIVATE LIMITED [Active] CIN = U51220PB2014PTC039023

Company & Directors' Information:- MR INDIA PRIVATE LIMITED [Active] CIN = U15122TG2011PTC076407

Company & Directors' Information:- D. R. PRODUCTS PRIVATE LIMITED [Active] CIN = U52320DL2011PTC213508

Company & Directors' Information:- EMPLOYMENT MANAGEMENT (INDIA) LIMITED [Under Process of Striking Off] CIN = U74140MH1981PLC024970

Company & Directors' Information:- R S PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC036603

Company & Directors' Information:- R R PRODUCTS PRIVATE LIMITED [Active] CIN = U24249HR1999PTC034291

Company & Directors' Information:- I G PRODUCTS PRIVATE LIMITED [Active] CIN = U74999WB2012PTC183503

Company & Directors' Information:- J S R PRODUCTS PRIVATE LIMITED [Active] CIN = U31908DL2007PTC170841

Company & Directors' Information:- C F C PRODUCTS PRIVATE LIMITED [Active] CIN = U28129DL1998PTC095531

Company & Directors' Information:- S. S. CONSUMER PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909DL2011PTC220145

Company & Directors' Information:- M S PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC055125

Company & Directors' Information:- B R PRODUCTS PRIVATE LIMITED [Active] CIN = U31909DL1999PTC100727

Company & Directors' Information:- S P B PRODUCTS LIMITED [Active] CIN = U51909DL1996PLC082631

Company & Directors' Information:- G K D PRODUCTS PRIVATE LIMITED [Active] CIN = U15431WB1998PTC086840

Company & Directors' Information:- M B R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U17111WB1993PTC060806

Company & Directors' Information:- P D PRODUCTS PRIVATE LIMITED [Active] CIN = U23201DL2000PTC108462

Company & Directors' Information:- S K M PRODUCTS PRIVATE LIMITED [Active] CIN = U18101DL1998PTC093415

Company & Directors' Information:- H R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1978PTC009183

Company & Directors' Information:- V S PRODUCTS PRIVATE LIMITED [Active] CIN = U36900DL2008PTC185445

Company & Directors' Information:- H K PRODUCTS LIMITED [Active] CIN = U51900GJ2015PLC085457

Company & Directors' Information:- S R K PRODUCTS PRIVATE LIMITED [Active] CIN = U51221KA1989PTC010032

Company & Directors' Information:- G M PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC044687

Company & Directors' Information:- V T N PRODUCTS PVT LTD [Active] CIN = U51109WB1996PTC080094

Company & Directors' Information:- W S T Q PRODUCTS PRIVATE LIMITED [Active] CIN = U31300DL1999PTC102655

Company & Directors' Information:- J M K PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24246OR2005PTC008446

Company & Directors' Information:- G S T PRODUCTS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U31909TN2006PTC059575

Company & Directors' Information:- W P MANAGEMENT INDIA PRIVATE LIMITED [Active] CIN = U40100TG2016PTC112006

Company & Directors' Information:- S M P PRODUCTS PRIVATE LIMITED [Active] CIN = U25200DL2009PTC190965

Company & Directors' Information:- S AND D CONSUMER PRODUCTS PRIVATE LIMITED [Active] CIN = U51909DL2005PTC135864

Company & Directors' Information:- S N S PRODUCTS PRIVATE LIMITED [Active] CIN = U15490DL2005PTC142749

Company & Directors' Information:- U B PRODUCTS PRIVATE LIMITED [Active] CIN = U51224DL2002PTC116457

Company & Directors' Information:- A AND A PRODUCTS PRIVATE LIMITED [Active] CIN = U21098MP2004PTC017128

Company & Directors' Information:- V J PRODUCTS PRIVATE LIMITED [Active] CIN = U36900GJ2011PTC065252

Company & Directors' Information:- S AND A PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51311DL1991PTC042938

Company & Directors' Information:- S AND G PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909DL1982PTC014843

Company & Directors' Information:- C & P CONSUMER PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51109WB1997PTC085373

Company & Directors' Information:- B P PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24241WB1999PTC089499

Company & Directors' Information:- D AND P PRODUCTS LIMITED [Amalgamated] CIN = U99999MH1951PTC008422

Company & Directors' Information:- W D CONSUMER PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51900MH1994PTC078793

Company & Directors' Information:- S D H PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U55204KA2006PTC040734

Company & Directors' Information:- N. M. CONSUMER PRODUCTS PRIVATE LIMITED [Active] CIN = U19115UP2015PTC075053

Company & Directors' Information:- V M PRODUCTS PRIVATE LIMITED [Active] CIN = U24100DL2014PTC266679

Company & Directors' Information:- S R MANAGEMENT PRIVATE LIMITED [Active] CIN = U74140MH2000PTC129839

Company & Directors' Information:- E C A PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U27209TN1987PTC014022

Company & Directors' Information:- Y H MANAGEMENT INDIA PRIVATE LIMITED [Strike Off] CIN = U93030MH2012PTC238901

Company & Directors' Information:- V M G MANAGEMENT PRIVATE LIMITED [Strike Off] CIN = U74140WB2011PTC160061

Company & Directors' Information:- G S PRODUCTS LIMITED [Strike Off] CIN = U25191UP1989PLC010483

Company & Directors' Information:- M.R. AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74300DL1985PTC020952

Company & Directors' Information:- M B MANAGEMENT PVT LTD [Strike Off] CIN = U99999MH1981PTC025914

Company & Directors' Information:- A R K PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24231UP1978PTC004606

Company & Directors' Information:- S. M. PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U17299DL1966PTC004634

Company & Directors' Information:- R. M. R. PRODUCTS PRIVATE LIMITED [Active] CIN = U74999MH2017PTC298120

Company & Directors' Information:- L V CONSUMER PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24248TG2013PTC087080

Company & Directors' Information:- W P MANAGEMENT INDIA PRIVATE LIMITED [Active] CIN = U45201TG2016PTC112006

Company & Directors' Information:- P & Q PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909DL2014PTC269162

Company & Directors' Information:- I & J MANAGEMENT PRIVATE LIMITED [Active] CIN = U93000DL2016PTC292375

Company & Directors' Information:- M.R. CORPORATION PRIVATE LIMITED [Strike Off] CIN = U15400DL2013PTC259339

Company & Directors' Information:- H AND S MANAGEMENT PRIVATE LIMITED [Active] CIN = U74140KL2005PTC018253

Company & Directors' Information:- H T PRODUCTS PVT LTD [Strike Off] CIN = U29266WB1981PTC033424

Company & Directors' Information:- PRODUCTS (INDIA) LTD [Strike Off] CIN = U31901WB1961PLC024991

Company & Directors' Information:- M A S MANAGEMENT PRIVATE LIMITED [Strike Off] CIN = U74999DL1987PTC029434

Company & Directors' Information:- M PRODUCTS & CO PVT LTD [Strike Off] CIN = U51909WB1956PTC023215

Company & Directors' Information:- L AND T (MANAGEMENT) LIMITED [Dissolved] CIN = U99999MH1946PTC004765

    Writ Appeal No. 193 of 2019

    Decided On, 04 February 2021

    At, High Court of Gauhati

    By, THE HONOURABLE CHIEF JUSTICE MR. MR. SUDHANSHU DHULIA & THE HONOURABLE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA

    For the Appellant: Sishir Dutta, Senior Advocate, Ms. S. Senapati, Advocate. For the Respondents: R1 & R2, T.C. Chutia, Addl. Senior Govt. Advocate, R3, K.M. Haloi, Advocate.



Judgment Text

Judgment & Order (Oral)Sudhanshu Dhulia, C.J.1. Heard Mr. S. Dutta, learned senior counsel, assisted by Ms. S. Senapati, learned counsel for the appellant. Also heard Mr. T.C. Chutia, learned Additional Senior Government Advocate for the respondents No.1 & 2 and Mr. K.M. Haloi, learned counsel for the respondent No.3.2. The writ appellant before this Court has challenged the order of the learned Single Judge dated 29.03.2019 passed in WP(C) 1037/2017, whereby the learned Single Judge had dismissed the writ petition of the present writ appellant, which in turn was filed as a challenge to the award of the Labour Court dated 25.10.2016.3. The brief facts of the case are that respondent No. 3 is a workman and was in employment of Godrej Consumer Products Limited. At the relevant time, he was working as a “Senior Field Officer”. His services were terminated by order dated 1st of September, 2014. The dispute was ultimately referred to the Labour Court under Section 10 of the Industrial Disputes Act, 1947.4. The terms of reference made by the Government were as follows:-“(i) Whether the management is justified to terminate Mr. Chanchal Mukhopadhyay from his service?(ii) If not, then is he entitled to re-installation in the same post with back wages & back benefit?5. The clear stand in the written statement taken by the workman was that he is a workman as defined under Section 2(s) of the Industrial Disputes Act, 1947, as it stands amended in the State of Assam vide the Industrial Disputes (Assam Amendment) Act, 2007. Since this definition, is extremely important for our adjudication, we may state that the workman has been defined under the Industrial Disputes Act, 1947 under Section 2(s) is as follows:-“2.(s) ‘workman’ means any person (including an apprentice) employed in any industry to do any manual, unskilled, skilled, technical, operational, clerical or supervisory work for hire or reward, whether the terms of employment be express or implied, and for the purposes of any proceeding under this Act in relation to an industrial dispute, includes any such person who has been dismissed, discharged or retrenched in connection with, or as a consequence of, that dispute, or whose dismissal, discharge or retrenchment has led to that dispute, but does not include any such person-(i) who is subject to the Air Force Act, 1950 (45 of 1950), or the Army Act, 1950 (46 of 1950), or the Navy Act, 1957 (62 of 1957); or(ii) who is employed in the police service or as an officer or other employee of a prison; or(iii) who is employed mainly in a managerial or administrative capacity; or(iv) who, being employed in a supervisory capacity, draws wages exceeding [ten thousand rupees] per mensem or exercises, either by the nature of the duties attached to the office or by reason of the powers vested in him, functions mainly of a managerial nature.”6. Since the subject matter (See item Nos.22 & 24 in List III of Seventh Schedule:22. Trade unions; industrial and labour disputes.23. ……….24. Welfare of labour including conditions of work, provident funds, employers’ liability, workmen’s compensation, invalidity and old age pensions and maternity benefits.) which would be labour and industry, falls under the concurrent list, there have been State Amendments in the Act, from time to time, by different States. In the State of Assam, an Amendment was brought in the year 2007, known as Industrial Disputes (Assam Amendment) Act, 2007 which received the assent of the President on 30th October, 2007 under Clause (2) to Article 254 of the Constitution of India (254.(2) Where a law made by the Legislature of a State with respect to one of the matters enumerated in the Concurrent List contains any provision repugnant to the provisions of an earlier law made by Parliament or an existing law with respect to that matter, then, the law so made by the Legislature of such State shall, if it has been reserved for the consideration of the President and has received his assent, prevail in that State:Provided that nothing in this clause shall prevent Parliament from enacting at any time any law with respect to the same matter including a law adding to, amending, varying or repealing the law so made by the Legislature of the State..)The amendment widens the definition of workman so far as it is in applicable to the State of Assam.7. By the said amendment, the following words i.e. “or any work for the promotion of sales” was inserted between words “or supervisory work” and “for hire or reward”. The effect of the amendment would be that a person who is employed in an establishment who is doing any work for promotion of sales in Assam, is also a “workman.” Mr. Haloi, learned counsel for respondent No.3 (workman) would submit that by the definition of “workman”, respondent No.3 is a workman.8. Mr. Dutta would, however, submit that the definition of a “sales promotion employees” has to be seen also in terms of the Sales Promotion Employees (conditions of Service) Act, 1976 (from hereinafter referred to as the Act 11 of 1976). In this Act, a “Sales Promotion Employee” has been defined under Section 2(d) as under:-“2(d) “sales promotion employees” means any person by whatever name called (including an apprentice) employed or engaged in any establishment for hire or reward to do any work relating to promotion of sales or business, or both, but does not include any such person—(i) who, being employed or engaged in a supervisory capacity, draws wages exceeding sixteen hundred rupees per mensem; or(ii) who is employed or engaged mainly in a managerial or administrative capacity.”9. The argument of the learned senior counsel would be that the definition of “Sales Promotion Employee” has to be seen in context of Act 11 of 1976 where a sales promotion employee is not a “Sales Promotion Employee” if he is employed or 2 engaged mainly “in a managerial or administrative capacity” and is doing supervisory work or is drawing a high salary, which is not given to a workman.10. The submissions are, however, not correct in view of the clarifications given in Section 2(a) and Section 6 of the Act 11 of 1976. Section 6 reads as under:-“6. Application of certain Acts to sales promotion employees.— (1) The provisions of the Workmen’s Compensation Act, 1923 (8 of 1923), as in force for the time being, shall apply to, or in relation to, sales promotion employees as they apply to, or in relation to, workmen within the meaning of that Act.(2) The provisions of the Industrial Disputes Act, 1947 (14 of 1947), as in force for the time being, shall apply to, or in relation to, sales promotion employees as they apply to, or in relation to, workmen within the meaning of that Act and for the purposes of any proceeding under that Act in relation to an industrial dispute, a sales promotion employee shall be deemed to include a sales promotion employee who has been dismissed, discharged or retrenched in connection with, or as a consequence of, that dispute or whose dismissal, discharge or retrenchment had led to that dispute.(3) ………………………(4) ………………………(5) ………………………(6) ………………………(7) ………………………(a) ………………………(b) ………………………”11. The above provision makes it very clear that when a sales promotion employee is dismissed, discharged, or retrenched, it has to be seen in relation to a workman as given in the Industrial Disputes Act. In the Industrial Disputes Act, as we have seen the definition “workman” in Industrial Disputes Act is very wide if, inter alia, includes a person who is employed to do any work of “promotion of sales”.12. The Labour Court came to the conclusion, and in our view it was the right finding that since respondent No.3 is a workman as the work assigned to him is by and large a work which relates to “promotion of sales”, he has been illegally removed from service, without following the procedure. It gave a categorical finding that there was no departmental enquiry made. There are no standing orders which were followed and action was taken against the workman on a presumption that he is not a workman and therefore, not protected under the protected umbrella of Industrial Disputes Act. The only reason given by the department before the Tribunal for terminating the service of the petitioner that his performance was extremely poor and time and again he was given opportunity to improve his performance, but in vain. Looking at his conduct, the employer had no option but to terminate the service of the respondent No.3.13. Reliance has been made by Mr. S. Dutta, learned senior counsel for the appellant on a judgment of the Hon’ble Apex Court in State of Uttarakhand and Others –Vs- Sureshwati reported in 2021 SCC Online SC 34. In the judgment cited by the learned senior counsel for the writ appellant Mr. Dutta, the facts are entirely different. In that case, the workman was employed as an Assistant Teacher in a private school between 1993 to 1994 and thereafter, as a Clerk from 1994 to 1996. It was only in 2005 that the school started receiving grants-in-aid from the State and was entirely funded by the State exchequer. Meanwhile, the workman had abandoned her service in the school, i.e. Haridwar, quite earlier as far back in 1997 and she got married to a person who was in another district, i.e. Dehradun, and she had even shifted to Dehradun. These are admitted facts. After a period of nine years, i.e. when the school had come under grants-in-aid, the workman raised the complaint that she was continuing in the school since 1993 and on 08.03.2006, her services were illegally retrenched without granting any hearing or compensation or notice! The other interesting fact of the case was that in the school when she was employed between 1993 to 1997, her mother was a Chairman of the Management Committee of the school and her father was a Member of the Management Committee.14. Be that as it may, she made a complaint to the labour authorities and the matter was referred to the Labour Court. An ex-parte award was given in favour of the workman, which was challenged in the High Court and the High Court allowed the writ petition and remanded the matter back to the Labour Court to give a decision afresh. On remand, the matter was heard by the Labour Court and after hearing both the parties, the Labour Court gave its award on 22.08.2016, wherein it was held that the claimant/workman was not entitled to get any relief as there was enough evidence given by the Management to prove that she continued to remain absent from the school since 01.07.1997. She also failed to prove any evidence that her service was terminated on 08.03.2006. It also was a finding that she had raised her grievance only after the school had come in grant-in-aid and the contention of the claimant/workman that her appointment was illegally terminated was untenable.15. This order of the Labour Court was challenged in the High Court and the learned Single Judge of the High Court allowed the writ petition on the ground that the employer had admitted that there was no disciplinary enquiry done in the matter and, therefore, the award of the Labour Court was set aside and direction was made for reinstatement.16. It was this order which was under challenge. It was under these facts that the Hon’ble Apex Court (in State of Uttarakhand and Others -Vs- Sureshwati), had said that the settled position is that even in a case where no disciplinary enquiry has been done, the Labour Court can re-appreciate the evidence under powers vested to the Labour Court under Section 11A of the Act and see if there was enough evidence before the Labour Court to have examined whether termination was justified or not. In Paragraph 22, it was stated as under:-“22. This Court has in a catena of decisions held that where an employer has failed to make an enquiry before dismissal or discharge of a workman, it is open for him to justify the action before the Labour Court by leading evidence before it. The entire matter would be open before the tribunal, which would have the jurisdiction to satisfy itself on the evidence adduced by the parties whether the dismissal or discharge was justified.”17. Under these circumstances, the Hon’ble Apex Court was of the view that the High Court was not justified in setting aside the award of the Labour Court as there was enough material to show that there was no illegality as alleged by the Government.18. In our considered opinion, however, the aforesaid judgment would not help the writ appellant in this case for the simple reason that not only has the writ appellant admitted that there was no disciplinary enquiry or disciplinary proceedings but they have also taken an extreme view that it was not necessary for the reasons that the private respondent was not a workman. We have already seen that this is not the correct position of law as the respondent No.3, i.e. Mr. Chanchal Mukhopadhyay, is a workman. Now even if we examine it from the view point for which we are being persuaded to examine in this case by Mr. Dutta, learned senior counsel for the appellant, Mr. Dutta would argue that there was enough material before the Labour Court to have justify the action of the writ appellant in terminating the services of the workman. We, however, think that it was not the case. The stated case of the employer was that the respondent (who is a workman), was not performing well and inspite of opportunity given to him, his performance was not improving. Therefore, his services were terminated.19. Can bad performance be a ground for termination of services? Even if the conduct of the workman is termed as misconduct, the extreme punishment of termination from service is extremely disproportionate. However, in case the services have to be terminated for any other reason, but for disciplinary action, then retrenchment procedure has to be followed. “Retrenchment” has been defined under Section 2(oo) of the Act as follows:-“2(oo) ‘retrenchment’ means the termination by the employer of the service of a workman for any reason whatsoever, otherwise than as a punishment inflicted by way of disciplinary action, but does not include-(a) voluntary retirement of the workman; or(b) retirement of the workman on reaching the age of superannuation if the contract of employment between the employer and the workman concerned contains a stipulation in that behalf; or[(bb) termination of the service of the workman as a result of the nonrenewal of the contract of employment between the employer and the workman concerned on its expiry or of such contract being terminated under a stipulation in that behalf contained therein; or](c) termination of the service of a workman on the ground of continued ill-health.”20. Then again if a workman has to be retrenched from his service, it has to be done as provided under Section 25N (25N. Conditions precedent to retrenchment of workmen.-(1) No workman employed in any industrial establishment to which this Chapter applies, who has been in continuous service for not less than one year under an employer shall be retrenched by that employer until,- (a) the workman has been given three months' notice in writing indicating the reasons for retrenchment and the period of notice has expired, or the workman has been paid in lieu of such notice, wages for the period of the notice; and (b) the prior permission of the appropriate Government or such authority as may be specified by that Government by notification in the Official Gazette (hereafter in this section referred to as the specified authority) has been obtained on an application made in this behalf. (2) .......................(3) .......................(4) .......................(5) .......................(6) .......................(7) .......................(8) .......................(9) Where permission for retrenchment has been granted under sub- section (3) or where permission for retrenchment is deemed to be granted under sub-section (4), every workman who is employed in that establishment immediately before the date of application for permission under this section shall be entitled to rec

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eive, at the time of retrenchment, compensation which shall be equivalent to fifteen days' average pay for every completed year of continuous service or any part thereof in excess of six months.)of the Industrial Disputes Act, 1947 which means a retrenchment compensation three months prior notice and retrenchment compensation, amongst other procedural formalities, given in sub-section (1) and (9) of Section 25N of the Act, which are all mandatory requirements in law. This admittedly has not been done.21. The Labour Court has held the termination of the workman to be illegal and he has been directed to be reinstated in service with full back wages. We agree with the findings as well as the relief given by the Labour Court in favour of the workman22. Accordingly, we are also in agreement with the findings given by the learned Single Judge, who has rightly upheld the award. Consequently, there is nothing in this appeal which calls for an interference by this Court.23. Writ Appeal stands dismissed. Interim order passed earlier stands vacated.24. We make it clear that the appellant would be reinstated in service with full back wages.25. While we were hearing the matter, we were told by the learned senior counsel for the writ appellant Mr. Dutta that the workman, during the pendency of the proceeding, have already reached the age of his superannuation. These facts are not before us but in case this is so, the normal procedure will follow and the workman will be deemed to have been reinstated in service and will be given full financial benefits in terms of back wages and all other financial benefits he was entitled to till his date of superannuation. In case he has not reached the age of his superannuation as yet, he shall continue on that post till his superannuation.
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