BALASAHEB SOPANRAO TARE Vs. MAHARASHTRA STATE ROAD TRANSPORT CORPORTION, PARBHANI DIVISION, PARBHANI
LAWS(BOM)-2017-9-194
HIGH COURT OF BOMBAY
Decided on September 26,2017

Balasaheb Sopanrao Tare Appellant
VERSUS
Maharashtra State Road Transport Corportion, Parbhani Division, Parbhani Respondents

JUDGEMENT

Ravindra V. Ghuge, J. - (1.) Rule. Rule made returnable forthwith and heard finally by the consent of the parties.
(2.) The petitioner/Workman is aggrieved by the judgment of the Industrial Court, Jalna, by which, his Complaint (ULP) No. 04/2010, filed before the Labour Court was dismissed and the judgment of the Labour Court dated 04/10/2013 allowing the said complaint has been quashed and set aside by imposing cost of Rs. 10,000/- on the petitioner/Workman.
(3.) Learned counsel for the petitioner has strenuously criticized the impugned judgment. He has drawn my attention to the six grounds formulated by him in the memo of the petition.;


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