CHIEF EXECUTIVE OFFICER, ZILLA PARISHAD, WARDHA Vs. SURESH KESARIMAL CHURA
LAWS(BOM)-2017-9-174
HIGH COURT OF BOMBAY
Decided on September 21,2017

CHIEF EXECUTIVE OFFICER, ZILLA PARISHAD, WARDHA Appellant
VERSUS
Suresh Kesarimal Chura Respondents

JUDGEMENT

B.P. Dharmadhikari, J. - (1.) Heard Shri S. D. Thakur learned counsel for the employee and Shri P. D. Meghe, learned counsel for the employer in these letters patent appeals.
(2.) Both these letters patent appeals challenge the judgment dated 08.9.2009 delivered by the learned Single Judge of this Court in Writ Petition No.5809 of 2007, modifying award of the learned Presiding Officer, Labour Court, Wardha, in Reference (IDA) No.13 of 2002. Letters Patent Appeal No.6/2010 is filed by the workman, whereas Letters Patent Appeal No.147/2010 is filed by the employer.
(3.) The only contention raised by the employer is absence of provision and power to treat the period from 01.4.1976 till 31.3.2000 as leave or otherwise in the light of direction by the learned Single Judge to grant continuity in service. The workman seeks restoration of award of Labour Court.;


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