THE STATE OF MAHARASHTRA Vs. SAHEBKHA RASULKHA PATHAN
LAWS(BOM)-2017-11-73
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on November 10,2017

The State Of Maharashtra And Ors Appellant
VERSUS
Deepak Laxmanrao Kulkarni Respondents

JUDGEMENT

RAVINDRA V.GHUGE,J. - (1.) In all these three Petitions, as the original applicants before the learned Maharashtra Administrative Tribunal are identically placed, this Court heard these three Petitions and granted interim relief in terms of prayer Clause-C.
(2.) Since the three employees in these three Petitions are identically situated, we have taken up these three Petitions together.
(3.) We have considered the strenuous submissions of the learned A.G.P. on behalf of the petitioners and Mr. Deshmukh, learned Advocate on behalf of the respondent employees.;


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