HARISH RAMDAS PANTHARE Vs. COMMISSIONER MUNICIPAL CORPORATION DHULE
LAWS(BOM)-2018-10-279
HIGH COURT OF BOMBAY
Decided on October 15,2018

Harish Ramdas Panthare Appellant
VERSUS
Commissioner Municipal Corporation Dhule Respondents

JUDGEMENT

RAVINDRA V.GHUGE,J. - (1.) The Petitioner seeks to challenge the judgment of the Labour Court dated 29.12.2000 by which, his Complaint (ULP) No.272/1997 has been dismissed. He also seeks to challenge the judgment of the Industrial Court dated 30.11.2004 by which, his Revision (ULP) No.23/2001 has been dismissed.
(2.) This petition is filed on 19.09.2018, after about 14 years.
(3.) The contention of the Petitioner is that he is a daily wager. He was retrenched from services. The work that he was performing is available all round the year. Vacancies are available. The Municipal Corporation needs workers and hence, the Petitioner should be granted work and should be granted permanency after his reinstatement in service. Reliance is placed on the judgments of the learned Single Judge of this Court dated 18.10.2007 in the matter of Gopal Narayan Jade v. Municipal Corporation, Dhule, Writ Petition No.446/2006 and in the matter of Chaganlal Girdhari Kundkar v. Parmatma Ek Sewak Nagrik Sahakari Bank Ltd., Nagpur and others, 2009 (6) Mh.L.J. 463.;


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