KUNAL Vs. GNCTD
LAWS(DLH)-2007-8-21
HIGH COURT OF DELHI
Decided on August 09,2007

KUNAL PRINTERS Appellant
VERSUS
GNCTD Respondents

JUDGEMENT

HIMA KOHLI, J. - (1.) Rule.
(2.) With the consent of the parties the matter is being heard and disposed of.
(3.) The present petition has been filed by the petitioner for setting aside the ex-parte award dated 27.5.2003, passed by the Presiding Officer, Labour Court. A perusal of the record reflects that the petitioner/ management stopped appearing in the matter w.e.f 3.4.2003, as a result of which it was proceeded against ex-parte on the said date and the matter was listed on 27.5.2003, when ex-parte arguments were heard, followed by the impugned award.;


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