MUNICIPAL COUNCIL, SHAHPUR Vs. SANTOSH KUMAR
LAWS(MPH)-2021-3-37
HIGH COURT OF MADHYA PRADESH
Decided on March 15,2021

Municipal Council, Shahpur Appellant
VERSUS
SANTOSH KUMAR Respondents

JUDGEMENT

Prakash Shrivastava,J. - (1.) This order will govern the disposal of WP No.5766/2016, W.P. No.6325/2016, W.P. No.6326/2016 and W.P. No.6328/ 2016 as it is jointly submitted by counsel for the parties that all these petitions involve the same issue on the identical fact situation.
(2.) In all these petitions, the Municipal Council Employer has challenged the award of the Labour Court directing reinstatement of the respondent with back wages. The petitioner has also challenged the order of the Labour Court rejecting the petitioner's application for setting aside the ex-parte award.
(3.) For convenience, the facts are noted from WP No.5766/2016.;


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