SHESHRAO BHIMRAOJI WADBUDHE Vs. COMMISSIONER UNDER WORKMEN COMPENSATION ACT CUM JUDGE, SECOND LABOUR COURT, NAGPUR
LAWS(BOM)-2017-12-338
HIGH COURT OF BOMBAY
Decided on December 12,2017

Sheshrao Bhimraoji Wadbudhe Appellant
VERSUS
Commissioner Under Workmen Compensation Act Cum Judge, Second Labour Court, Nagpur Respondents

JUDGEMENT

Z.A.Haq, J. - (1.) Heard.
(2.) Rule. Rule made returnable forthwith.
(3.) The petitioners (legal heirs of original claimant) have challenged the order passed by the Commissioner under the Employees Compensation Act, 1923 by which delay of about 18 months in filing the application for setting aside exparte order is condoned.;


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