MAHARASHTRA STATE ROAD TRANSPORT CORPORATION Vs. SYED SAHEBLAL SYED NIJAM
LAWS(BOM)-2016-8-226
HIGH COURT OF BOMBAY
Decided on August 16,2016

MAHARASHTRA STATE ROAD TRANSPORT CORPORATION Appellant
VERSUS
Syed Saheblal Syed Nijam Respondents

JUDGEMENT

- (1.) Rule. Rule Made Returnable Forthwith And Heard Finally By The consent of the parties.
(2.) The Petitioner/Corporation Is Aggrieved By The Judgment And order dated 31/10/2014 by which Complaint (ULP) No.12/2007 filed by the respondent/employee has been allowed and the impugned order of punishment dated 12/03/2005 directing stoppage of 3 increments permanently, has been set aside. Costs of Rs.5,000/ has been awarded to the respondent.
(3.) I have heard Mr.Bagul, learned Advocate for the petitioner/Corporation and Mr.Muley, learned Advocate for the respondent at length.;


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