LAXMIKANT JALINDAR MULE Vs. THE STATE OF MAHARASHTRA & ORS.
LAWS(BOM)-2017-11-174
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on November 10,2017

Laxmikant Jalindar Mule Appellant
VERSUS
The State Of Mah. And Ors Respondents

JUDGEMENT

RAVINDRA V.GHUGE,J. - (1.) By this petition, the petitioner has challenged his dis- engagement from 28.05.2002 and prayed for his absorption in employment alongwith arrears of salary and pay fixation. Section 47 of the Persons with Disabilities (Equal Opportunities, Protection of Rights and Full Participation) Act, 1995 has been invoked. During the pendency of this Petition, the petitioner has been appointed as a fresh employee on the post of a Peon w.e.f. 08.12.2004. Consequentially, the petitioner is not pressing prayer Clause 24-A.
(2.) We have considered the strenuous submissions of the learned Advocates for the petitioner, respondent No.3 and the learned A.G.P. for respondent Nos.1 and 2.
(3.) Shri Dhongade, learned Advocate for the respondent Maharashtra State Road Transport Corporation has strenuously opposed this Petition. He has placed reliance upon the affidavit-in- reply dated 26.02.2007 and submits that this Petition be dismissed.;


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