SHRAMIK SHIKSHAN MANDAL Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-5-88
HIGH COURT OF BOMBAY
Decided on May 09,2017

Shramik Shikshan Mandal Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

RAVINDRA V.GHUGE,J. - (1.) These three petitions have been admitted by this Court on 17.2.1998 and by a common interim order, interim relief was granted to the petitioner/management, by which the impugned judgments in favour of the respondent No.2/employees in all these matters were stayed. Consequentially, all these respondents/employees (hereinafter referred to as the "appellants") were kept out of employment from April 1993.
(2.) I have heard the submissions of the learned counsel for the petitioner/management and the original appellants in extenso.
(3.) Learned counsel on behalf of the appellants has cited the following reported judgments. i. Jagbir Singh v. Haryana State Agriculture Marketing Board [(2009) 15 SCC 327], ii. Assistant Engineer, Rajasthan Development Corporation and another v. Gitam Singh [(2013) 5 SCC 136], iii. BSNL v. Man Singh [(2012) 1 SCC 558], iv. Assistant Engineer, Rajasthan State Agriculture Marketing Board, Sub-Division, Kota v. Mohan Lal [2013 LLR 1009], v. Deepali Gundu Surwase v. Kranti Junior Adhyapak Mahavidyalaya (D.Ed.) and others [(2013) 10 SCC 324], vi. M/s Hindustan Tin Works Pvt. Ltd. v. The Employees of M/s Hindustan Tin Works Pvt. Ltd. - (1979) 2 CC 80, viii. Murari Mohan Deb v. Secretary to the Government of India - (1985) 3 SCC 120, ix. Educational Society Tumsar v. State of Maharashtra - (2016) 3 SCC 512, x. St.Ulai High School v. Shri Devendraprasad Jagannath, [2007(109) Bom.L.R. 60 = 2007(1) Mh.L.J. 597], xi. Manorma Verma v. State of Bihar - 1994 Supp (3) SCC 671, xii. Shri Bhagwan Mahavir Primary School v. Presiding Officer - 2014 (3) Mh.L.J. 161, xiii. Matoshri Ramabai Ambedkar Vidyarthi Vasatigruh v. Bharat D. Hambir - 2008 BCI 1 and xiv. Sayyed Maksood Ali Sayyed Roshid Ali v. Uruj-E-Urdu Education Society - 2011 (4) Mh.L.J. 952.;


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