BHASKAR FOOD PRIVATE LIMITED Vs. BABULAL SHRIRAMCHARAN PAL
LAWS(BOM)-2018-3-23
HIGH COURT OF BOMBAY
Decided on March 05,2018

Bhaskar Food Private Limited Appellant
VERSUS
Babulal Shriramcharan Pal Respondents

JUDGEMENT

- (1.) Rule made returnable forthwith. Heard finally by consent of the learned counsels appearing for the parties.
(2.) The petition challenges the order dated 30.11.2015 passed by the Industrial Court, rejecting the application for setting aside the exparte order in Complaint (ULP) No. 49 of 2012. There was a delay of about 5 months in filing an application for setting aside the exparte order.
(3.) In similar matters, this Court has set aside the order passed by the Industrial Court proceeding exparte on 14.01.2015. Accordingly, these matters are pending. Even the complaint in the present case is also pending for adjudication. The petitioner has filed the written statement.;


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