SUVARNA JAGDISH DADHAKAR Vs. DSPMS K. V. PENDHARKAR COLLEGE OF ARTS
LAWS(BOM)-2020-5-84
HIGH COURT OF BOMBAY
Decided on May 19,2020

Suvarna Jagdish Dadhakar Appellant
VERSUS
DSPM's K. V. Pendharkar College of ) Arts Respondents

JUDGEMENT

- (1.) In these petitions, rule was issued on 1.12.2016, which was made returnable early. The petitions are taken up for final hearing by consent of parties.
(2.) The challenge in these two petitions is to the common judgment and order dated 27th January, 2016 passed by the University and College Tribunal at Mumbai (for short the "Tribunal") in Appeal Nos. 23 and 24 of 2013. As such both the petitions are being disposed by this common judgment. By the impugned judgment, the Tribunal has dismissed separate appeals filed by the Petitioners herein, challenging their dismissal from service.
(3.) The brief facts, necessary for the disposal of the petitions, may be stated thus:;


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