Daman vs Range on 10 March, 2010

Gujarat High Court
Daman vs Range on 10 March, 2010
Author: H.K.Rathod,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCA/4351/2009	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 4351 of 2009
 

 
 
=========================================================

 

DAMAN
KANTILAL PATHAK - Petitioner(s)
 

Versus
 

RANGE
FOREST OFFICER - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
TR MISHRA for
Petitioner(s) : 1, 
Ms. Sachi Mathur AGP for Respondent(s) :
1, 
NOTICE SERVED for Respondent(s) :
1, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE H.K.RATHOD
		
	

 

 
 


 

Date
: 10/03/2010 

 

 
 
ORAL
ORDER

Heard
learned Advocate Mr. UT Mishra for petitioner and learned AGP Ms.
Mathur for respondent State Authority. Considering submissions made
by both learned advocates, question raised and involved in this
petition would require detailed examination. Hence, Rule. Ms. Mathur,
learned AGP for respondent State Authority has made a statement
before this Court that petitioner workman is working as casual
employee with respondent State Authority.

(H.K.

Rathod,J.)

Vyas

   

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