MAHARASHTRA PUBLIC SERVICE COMMISSION Vs. SMT. PUNAM BALASAHEB MADAGE
LAWS(BOM)-2017-9-36
HIGH COURT OF BOMBAY
Decided on September 28,2017

MAHARASHTRA PUBLIC SERVICE COMMISSION Appellant
VERSUS
Smt. Punam Balasaheb Madage Respondents

JUDGEMENT

SHALINI PHANSALKARJOSHI,J. - (1.) Rule. Rule made returnable forthwith.
(2.) Heard finally with the consent of learned counsel for both the parties.
(3.) The Petitioner, Maharashtra Public Service Commission (MPSC), has filed this present petition under Article 226 of the Constitution of India, being aggrieved by the judgment dated 14/07/2016 in Original Application No. 379 of 2015 passed by the Maharashtra Administrative Tribunal, Mumbai (for short, "Tribunal").;


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