BHANU MAGAN & 1 Vs. SURENDRANAGAR NAGAR PALIKA
LAWS(GJH)-2016-1-281
HIGH COURT OF GUJARAT
Decided on January 04,2016

Bhanu Magan And 1 Appellant
VERSUS
SURENDRANAGAR NAGAR PALIKA Respondents

JUDGEMENT

- (1.) Heard Mr. Parmar, learned advocate for the petitioner No.1 and Mr. Dhotre, learned advocate for petitioner No.2 as well as Mr. D.M. Thakkar, learned advocate for the respondent.
(2.) In present petition, two petitioners have prayed, inter alia, that: "12(A) to issue a writ of certiorari or any other appropriate writ, order or direction in the nature of certiorari, quashing and setting aside the judgment and award passed by the Industrial Tribunal, Rajkot in Ref. (I.T.R) No. (New) 829/84 to the extent it does not include the names of the petitioners and award, all the benefits flowing therefrom."
(3.) From The Submission By Learned Advocates For the contesting parties, it has emerged that some dispute with regard to seniority of daily rated workmen was raised by certain unions active in the establishment of the respondent nagarpalika and representing the workmen. The dispute could not be settled between the parties during conciliation. Therefore, appropriate Government referred the dispute for adjudication by passing an order of reference. The said order of reference came to be registered as Reference (IT) No.829 of 1984.;


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