PUNJAB EX SERVICEMEN CORPORATION Vs. HARINDER SINGH
LAWS(SC)-2016-5-114
SUPREME COURT OF INDIA
Decided on May 04,2016

Punjab Ex Servicemen Corporation Appellant
VERSUS
HARINDER SINGH Respondents

JUDGEMENT

- (1.) We have heard Mr. P.S. Patwalia, learned senior counsel appearing for the appellant.
(2.) None has appeared on behalf of the respondent.
(3.) Case of the appellant is that the respondent was working as a Denter at the Automobile Workshop set up at Mohali, a unit of the appellant, which had been closed down on 2nd August, 1999. As the said unit had been closed down, the service of the respondent had came to an end. It was the case of the appellant that the respondent was given appointment for a limited period of one year and the said appointment was renewed from time to time and the last extension came to an end on 13th May, 1999.;


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