MAHARASHTRA S T WORKERS CONGRESS (INTUC) Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-10-95
HIGH COURT OF BOMBAY
Decided on October 04,2017

Maharashtra S T Workers Congress (Intuc) Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

S. C. Dharmadhikari, J. - (1.) In view of the earlier orders, Rule. Respondents waive service.
(2.) By consent, Rule is made returnable forthwith.
(3.) By this Petition under Article 226 of the Constitution of India, the petitioner Union is seeking the following relief:- "(a) Issue Writ of Mandamus or any other Writ/Direction/ Order in the nature of this Writ or any other Writ/Direction/Order and after verifying the legality and propriety of the said Circular dated 10.7.2015 which is at Exhibit C and Advertisement no.02 of 2017 (only in respect of posts of Driver cum Conductor) which is at Exhibit D and to quash and set aside the same;";


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