JAMNAGAR MUNICIPAL CORPORATION Vs. MUKESH A VORA
LAWS(GJH)-2016-10-88
HIGH COURT OF GUJARAT
Decided on October 07,2016

JAMNAGAR MUNICIPAL CORPORATION Appellant
VERSUS
Mukesh A Vora Respondents

JUDGEMENT

K.M. Thaker, J. - (1.) Heard Mr.N.R. Koyani, Learned Advocate For Mr. Premal R. Joshi, learned advocate for the petitioner and Mr. T.R. Mishra, learned advocate for the respondent.
(2.) In Present Petitioner The Petitioner Has Prayed, Inter Alia, That: "8 (A) Your Lordships will be pleased to issue a writ of certiorari or a writ in the nature of certiorari or any other appropriate writ, order or direction quashing and setting aside the award dated 18.3.2009 passed by learned Presiding Officer, Labour Court, Jamnagar in Recovery Application No. 443 of 1991"
(3.) The order dated 18.3.2009 passed by learned Labour Court, Jamnagar in Recovery Application No. 443 of 1991 is challenged by the petitioner Jamnagar Municipal Corporation.;


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