NANDA MURLIDHAR DESHMUKH Vs. THE STATE OF MAHARASHTRA AND ORS.
LAWS(BOM)-2017-2-33
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on February 06,2017

Nanda Murlidhar Deshmukh Appellant
VERSUS
THE STATE OF MAHARASHTRA AND ORS. Respondents

JUDGEMENT

- (1.) Rule. Rule made returnable forthwith and heard finally by the consent of the parties.
(2.) I have heard the learned Advocates for the respective sides at length and have gone through the petition paper book and the affidavit in reply filed by respondent Nos.4 to 6.
(3.) By this petition, the petitioner is aggrieved by the judgment of the Tribunal dated 14/01/2016 by which the petitioner's appeal has been dismissed and the order dated 30/06/2016 by which her review application is rejected as being not maintainable, though the School Tribunal concludes that she has worked for 11 years.;


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