SHISHU VIKAS EDUCATION SOCIETY Vs. SHRI VIJAY GULABRAO RAJURKAR
LAWS(BOM)-2016-11-83
HIGH COURT OF BOMBAY
Decided on November 23,2016

Shishu Vikas Education Society Appellant
VERSUS
Shri Vijay Gulabrao Rajurkar Respondents

JUDGEMENT

- (1.) Rule. Rule made returnable forthwith.
(2.) Heard Shri Shambharkar, learned counsel for the petitioners, Shri Sudame, learned counsel for the respondent no. 1 and Shri Dharmadhikari, learned Assistant Government Pleader for the respondent nos. 2 and 3.
(3.) By the present petition, the petitioners challenge the judgment and order passed by the learned Presiding Officer, School Tribunal, Nagpur in Appeal No. STN-14/2013.;


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