RAMESH SHANU GAONKAR Vs. DIRECTOR OF SPORTS AND YOUTH AFFAIRS, GOVERNMENT OF GOA AND ORS.
LAWS(BOM)-2016-3-89
HIGH COURT OF BOMBAY (AT: PANAJI)
Decided on March 04,2016

Ramesh Shanu Gaonkar Appellant
VERSUS
Director Of Sports And Youth Affairs, Government Of Goa And Ors. Respondents

JUDGEMENT

- (1.) Heard Mr. Pangam, learned counsel appearing for the petitioner and Mr. P. Dangui, learned Additional Government Advocate appearing for the respondents.
(2.) Rule. Rule returnable forthwith. Heard with the consent of the learned counsel appearing for the parties. Mr. P. Dangui, the learned Additional Government Advocate waives notice on behalf of the respondents.
(3.) The present petition is filed by the petitioner seeking directions to the respondents to issue appointment order as a Physical Education Teacher.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.