FOUNDATION BRAKE KAMGAR SANGHATNA Vs. M/S. FOUNDATION BRAKE MANUFACTURING PRIVATE LIMITED
LAWS(BOM)-2017-1-199
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on January 12,2017

Foundation Brake Kamgar Sanghatna Appellant
VERSUS
M/S. Foundation Brake Manufacturing Private Limited Respondents

JUDGEMENT

RAVINDRA V.GHUGE,J. - (1.) Heard learned Advocates for the respective parties.
(2.) Issue is, as to whether filing of a Written Statement/Say should be permitted in an Appeal under the Industrial Employment (Standing Orders) Act, 1946 ("the Act of 1946") and the Bombay Industrial Employment (Standing Orders) Rules, 1959 ("the Rules of 1959").
(3.) Rule.;


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