STATE OF GUJARAT Vs. HARIBHAI J.CHAUDHRI
LAWS(GJH)-2014-2-45
HIGH COURT OF GUJARAT
Decided on February 26,2014

STATE OF GUJARAT Appellant
VERSUS
Haribhai J.Chaudhri Respondents

JUDGEMENT

- (1.) These three matters were taken up for final hearing in priority as it was pointed out that the respondent in each of the matter was senior citizen and in one matter, the respondent expired pending this petition.
(2.) The petitioner-State of Gujarat has challenged common judgment and order dated 26th October, 2011 passed by the Gujarat Civil Services Tribunal ("the Tribunal" for short) in three different appeals preferred by the respondents. The respondent in Special Civil Application No.11550 of 2012 had filed Appeal No. 561 of 1981. The respondent in Special Civil Application No. 11552 of 2012 had filed Appeal No. 562 of 1981. The respondent in Special Civil Application No. 11868 of 2012 had filed Appeal No. 560 of 1981. The State of Gujarat has, therefore, preferred three different petitions.
(3.) Since common questions of law and facts arise in all the petitions, these petitions are heard and decided together.;


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