GIRDHAR ANANDRAO THAORI Vs. DR. B.R. AMBEDKAR SHIKSHAN SANSTHA HINGANGHAT & ORS.
LAWS(BOM)-2017-9-111
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on September 12,2017

Girdhar Anandrao Thaori Appellant
VERSUS
Dr. B.R. Ambedkar Shikshan Sanstha Hinganghat And Ors. Respondents

JUDGEMENT

B.P.DHARMADHIKARI,J. - (1.) Arguments of Advocate Shri Shiralkar for appellant - employee and learned Assistant Government Pleader for respondent No. 4 were heard on 7/9/2017. As there was nobody for other respondents, we adjourned the matter to 8/9/2017 as part heard. Accordingly, the matter is being shown as part heart on daily Board.
(2.) Today, again there is no appearance for other respondents.
(3.) We find that the School Tribunal has dismissed the appeal under Section 9 of the Maharashtra Employees of Private Schools (Conditions of Service) Regulation Act, 1977 (for short, hereinafter referred to as "the M.E.P.S. Act") vide Appeal No. STC17/1999 on 4/7/2008, while passing orders on preliminary issues framed on 18/9/2006.;


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