VINOD S/O JUGRAJ MUTHA Vs. SATISH S/O BABULAL KHANDELWAL
LAWS(BOM)-2016-12-134
HIGH COURT OF BOMBAY
Decided on December 23,2016

Vinod S/O Jugraj Mutha Appellant
VERSUS
Satish S/O Babulal Khandelwal Respondents

JUDGEMENT

- (1.) Rule. Rule made returnable forthwith and heard finally by the consent of the parties.
(2.) The issue raised in this petition is as to whether a direction to reinstate the complainant in service at an interim stage is sustainable or not.
(3.) I have heard the learned Advocates for the respective sides.;


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