TOTA RAM Vs. BELLISS INDIA PRIVATE LIMITED
LAWS(SC)-2016-4-28
SUPREME COURT OF INDIA
Decided on April 01,2016

TOTA RAM Appellant
VERSUS
Belliss India Private Limited Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) Though the respondent has not been served, looking at the peculiar facts of the case, we have taken up the cases for hearing.
(3.) We have heard learned counsel for the appellant-workman.;


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