HORI SINGH AND ORS. Vs. GENERAL MANAGER,THE KISAN SAHKARI SUGAR MILLS NADEHI,UDHAM SINGH NAGAR & ANR.
LAWS(UTN)-2001-1-3
HIGH COURT OF UTTARAKHAND
Decided on January 10,2001

Hori Singh and Ors. Appellant
VERSUS
General Manager,The Kisan Sahkari Sugar Mills Nadehi,Udham Singh Nagar Respondents

JUDGEMENT

P.C.VERMA, J. - (1.)LEARNED standing counsel prays for and is granted six weeks time to file counter-affidavit.
(2.)LIST after six weeks.
In the meantime, if work and post is available and the conduct of the petitioner is otherwise satisfactory the petitioner shall be allowed to work and paid salary.

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