SHERGILL G. Vs. DELHI STATE CIVIL SUPPLIES CORPN. LTD.
LAWS(DLH)-2007-1-232
HIGH COURT OF DELHI
Decided on January 17,2007

Shergill G. Appellant
VERSUS
Delhi State Civil Supplies Corpn. Ltd. Respondents

JUDGEMENT

- (1.) Rule.
(2.) With the consent of both the parties, this matter is taken up for final disposal at this stage itself.
(3.) This writ petition has been filed by the petitioner, who is an employee of the respondent, Delhi State Civil Supplies Corporation Limited (hereinafter referred to as "the Corporation") and presently working as Chief Manager in the respondent Corporation. The petitioner is aggrieved by the order dated 12-11-2006 issued by the respondent Corporation by virtue of which the earlier re-designation order dated 1-7-2005 issued by the respondent Corporation, stands cancelled.;


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