DTC Vs. MURTI DEVI
LAWS(DLH)-2007-10-226
HIGH COURT OF DELHI
Decided on October 10,2007

MURTI DEVI,DTC Appellant
VERSUS
MURTI DEVI,DTC Respondents

JUDGEMENT

HIMA KOHLI, J. - (1.) Counsel for the respondent states that he does not wish to file any counter affidavit in WP (C) No.512/2006 and that the stand taken by the respondent/ workman in WP (C) No.15220/2004 filed by him, may be adopted for the purposes of deciding the present writ petition. Permission is granted.
(2.) RULE.
(3.) With the consent of the parties, both the matters are being heard and disposed of finally. WP(C) No.512/2006 has been filed by the DTC against the award dated 14.1.2003 passed by the Industrial Tribunal in I.D. No.157/1999 and WP(C) No.15220/2004 has been filed by the workman for implementation of the award.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.