THE MUNICIPAL COUNCIL, JALNA, THROUGH CHIEF OFFICER, M.C. JALNA, TQ. AND DIST. JALNA Vs. VILAS BHIMRAO NIKALJE, AGE 35 YEARS, OCCU.SERVICE, R/O TANDULWADI, TQ. AND DIST. JALNA
LAWS(BOM)-2017-1-205
HIGH COURT OF BOMBAY
Decided on January 18,2017

The Municipal Council, Jalna, Through Chief Officer, M.C. Jalna, Tq. And Dist. Jalna Appellant
VERSUS
Vilas Bhimrao Nikalje, Age 35 Years, Occu.Service, R/O Tandulwadi, Tq. And Dist. Jalna Respondents

JUDGEMENT

Ravindra V. Ghuge, J. - (1.) Leave to add Director, Municipal Administration, Addition be carried out forthwith. Learned AGP waives service for the added respondent.
(2.) The Municipal Council, Jalna in both these matters is aggrieved by the identical judgment dated 27/11/2015 delivered by the Industrial Court in Complaint (ULP) Nos.28/2012 and 29/2012.
(3.) Rule. Rule made returnable forthwith and heard finally by the consent of the parties.;


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