RAMASU HYDRAULICS Vs. RAJ KISHORE MISHRA
LAWS(DLH)-2007-9-287
HIGH COURT OF DELHI
Decided on September 26,2007

RAMASU HYDRAULICS Appellant
VERSUS
RAJ KISHORE MISHRA Respondents

JUDGEMENT

HIMA KOHLI, J. - (1.) Rule.
(2.) With the consent of the parties, the matter is heard and disposed of finally.
(3.) The present petition has been filed by the petitioner/ management assailing the ex-parte award dated 1.8.2003, passed by the Labour Court, as also the order dated 13.8.2004, dismissing the application filed by the petitioner/ management seeking setting aside of the ex-parte order dated 1.8.2003.;


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