A.K. JOSHI AND ORS. Vs. THE EXECUTIVE ENGINEER
LAWS(GJH)-2016-1-219
HIGH COURT OF GUJARAT
Decided on January 13,2016

A.K. Joshi And Ors. Appellant
VERSUS
THE EXECUTIVE ENGINEER Respondents

JUDGEMENT

K.M. Thaker, J. - (1.) In this group of petitions, the petitioners have prayed for similar relief.
(2.) Learned advocate for the petitioners has clarified and declared that all five petitions are identical and the applicants have prayed for identical relief. 2.1 In that view of the matter, the details mentioned in Special Civil Application 12500 of 2007 and the relief prayed for in the said petition and record of the said petition are taken as specimen for all five petition in this group of petitions.
(3.) The petitioners have prayed, inter alia, that: - - "15 (a) This Hon'ble Court be pleased to issue an order, writ in the nature of mandamus and/or certiorari or other appropriate writ, order or direction, declaring the impugned award of the Hon'ble Labour Court, Valsad qua rejecting the prayer of reinstatement with full backwages and continuity of service of the petitioners, as arbitrary, illegal, unjust and violative of Articles 14 and 16 of the Constitution of India and be pleased to direct the respondent to reinstate the petitioners in service with full backwages and with continuity of services and with all consequential benefits, with 18% interest.";


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