BABU NAGAPPA PHULARI Vs. PRESIDENT, MAHATMA PHHULE EDUCATION SOCIETY,PARBHANI & ORS.
LAWS(BOM)-2017-3-31
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on March 09,2017

Babu Nagappa Phulari Appellant
VERSUS
President, Mahatma Phhule Education Society,Parbhani And Ors. Respondents

JUDGEMENT

RAVINDRA V.GHUGE,J. - (1.) While issuing notice on 14.02.2017, I had passed the following order:" 1. "The petitioner is aggrieved by the impugned judgment dated 27/01/2017 delivered by the School Tribunal, Latur by which Appeal No.20/2015 has been disposed of by passing the following order:" ORDER 1. The appeal, for the time being, is disposed of on the ground of limitation, due to want of challenge to otherwise termination dated 18.03.2013 with condonation of delay till 23.04.2015 i.e. for the period of 2 years and 5 days, after giving liberty to the appellant, to file the same with delay condonation application, if he wants and as per rules. 2. No order as to costs. Date : 27.01.2017 (R.G.Malashetti) Place : Latur Presiding Officer, School Tribunal, Latur" 2. Issue notice before admission to the respondents, returnable on 08/03/2017. Learned AGP waives service for respondent Nos.4 and 5. Hamdast allowed. 3. Parties to note that this petition is likely to be heard finally at admission stage."
(2.) The parties were, therefore, informed that the matter would be heard finally at admission stage.
(3.) Respondent No.2/ Secretary is said to have passed away and the position of the Secretary of the Institution is occupied by Respondent No.3, according to the statement made by the Petitioner.;


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