M/S AJANTA PHARMA LTD Vs. RAOSAHEB BHAGWAN SHINGARE ON 20 JANUARY, 2017
LAWS(BOM)-2017-1-49
HIGH COURT OF BOMBAY
Decided on January 20,2017

M/S Ajanta Pharma Ltd Appellant
VERSUS
Raosaheb Bhagwan Shingare On 20 January, 2017 Respondents

JUDGEMENT

- (1.) The Petitioner is aggrieved by the award delivered by the Labour Court dated 08.01.1997 by which Reference (IDA) No.14/1991 has been allowed and the Petitioner is directed to re-employ the *2* 901.wp.2484.97 Respondent/ Workman on the same terms and conditions of service as were prevailing at the time of his oral termination, by way of good gesture within a period of one month.
(2.) While issuing notice on 14.07.1997, this Court granted ad- interim relief in terms of prayer clause (D) and thus, stayed the impugned award. By order dated 13.11.1997, the petition was admitted and interim relief was continued.
(3.) I have heard the learned Advocates for the Petitioner/ Factory and on behalf of the Respondent/ Employee.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.