DINESHCHAND AGRAWAL Vs. UNION OF INDIA
LAWS(BOM)-2017-8-240
HIGH COURT OF BOMBAY
Decided on August 07,2017

Dineshchand Agrawal Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

V.K. Tahilramani, J. - (1.) Rule. Rule is made returnable forthwith. Heard finally, by consent of the parties.
(2.) Heard learned counsel for the Petitioner and learned counsel for all the Respondents.
(3.) This Petition has been preferred against the order dated 16th September 2016 passed by the Central Administrative Tribunal, Mumbai, in O.A. No.625 of 2016 preferred by the Petitioner.;


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