KANTABEN MADHAVRAV UTTEKAR Vs. SAYAJI HIGH SCHOOL AND ORS.
LAWS(GJH)-2016-3-185
HIGH COURT OF GUJARAT
Decided on March 16,2016

Kantaben Madhavrav Uttekar Appellant
VERSUS
Sayaji High School And Ors. Respondents

JUDGEMENT

K.M. Thaker, J. - (1.) Today, when the petition is called out and taken up for final hearing, learned advocate for the petitioner is not present. However, on earlier occasion, learned advocate for the petitioner addressed the Court and made submissions with regard to the relief prayed for in the petition. The learned advocate had referred to the decision dated 23.11.2007 in Letters Patent Appeal No. 170 of 2003. 1.1 Mr. Shasvat Shukla, learned advocate, for Mr. Majmudar, learned advocate for the respondent, is present. On previous occasion, learned advocate for the respondent had also made submissions. Today also, learned advocate for the respondent is heard.
(2.) In view of the discussion which took place during hearing on previous occasion and in view of the suggestion which emerged during the hearing of previous occasion, today, at the time of hearing, learned advocate for the respondent fairly submitted, upon instructions from the respondent, that the respondent is ready and willing to pay a sum of Rs. 20,000/ - in full and final settlement of all claims, rights, demands, etc. of the petitioner including those arising from the award in respect of which present petition is filed.
(3.) Learned advocate for the petitioner is not present and therefore, any response from the petitioner is not available before the Court.;


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