OILSEEDS SPECIALIST Vs. CHANDRAKALABAI SHANTARAM PATIL
LAWS(BOM)-2017-6-204
HIGH COURT OF BOMBAY
Decided on June 29,2017

Oilseeds Specialist Appellant
VERSUS
Chandrakalabai Shantaram Patil Respondents

JUDGEMENT

RAVINDRA V.GHUGE,J. - (1.) The petitioner is aggrieved by the judgment and order dated 30/06/2000 by which Complaint (ULP) No.519/1999 (Old No.430/1999) has been allowed by the Industrial Court and benefits of permanency and regularisation have been granted to the respondent as a labourer from the date of the complaint.
(2.) This petition was admitted by this Court on 30/01/2001 and interim relief was granted in terms of prayer clause 'C' on 22/06/2001.
(3.) I have considered the strenuous submissions of the learned Advocates for the petitioners and the employee.;


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