PREM Vs. CHIRAG BOUTIQUE
LAWS(DLH)-2007-12-41
HIGH COURT OF DELHI
Decided on December 04,2007

PREM Appellant
VERSUS
CHIRAG BOUTIQUE Respondents

JUDGEMENT

- (1.) RULE.
(2.) WITH the consent of the parties, the matter has been heard and disposed of finally.
(3.) THE petitioner has assailed a no relief award dated October 27, 2006, passed by the labour Court against the petitioner stating inter alia that he failed to establish the relationship of an employee and an employer between the petitioner workman and the respondent management. The petitioner has also assailed the order dated July 9, 2007, passed on the review application filed by the petitioner, which was rejected by the Labour Court.;


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