SHRI. LALA GOKULDAS HALANKAR AND ORS. Vs. STATE OF GOA AND ORS.
LAWS(BOM)-2016-11-165
HIGH COURT OF BOMBAY
Decided on November 25,2016

Shri. Lala Gokuldas Halankar And Ors. Appellant
VERSUS
State Of Goa And Ors. Respondents

JUDGEMENT

F.M.REIS,J. - (1.) Heard Mr. C. Padgaonkar, learned Counsel appearing for the Petitioners and Mr. P. Dangui, learned Additional Government Advocate appearing for the Respondents.
(2.) Rule. Heard forthwith with the consent of the learned Counsel. Learned Addl. Government Advocate appearing for the Respondents waives service on behalf of the Respondents.
(3.) The above Petition, inter alia, seeks for a direction to forthwith issue an Order of appointment in favour of the Petitioners to the post of Labourer on the Work-charged establishment in the Public Works Department of the Government of Goa.;


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