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Pushpa Kumari vs The Principal on 9 July, 2008

Kerala High Court
Pushpa Kumari vs The Principal on 9 July, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WA.No. 1351 of 2004(A)


1. PUSHPA KUMARI,
                      ...  Petitioner
2. SYAMALA P.G.,
3. LEELA M.V., SUPPLIER,
4. OMANA K.S., SUPPLIER,
5. KANAKAMMA P., SUPPLIER,
6. BABY K.E., SUPPLIER,
7. JAGADAMMA, HELPER,
8. VIJKAYAMMA, HELPER,
9. BHAVANIAMMA, HELPER,
10. THANKAMMA, MAIN COOK,
11. AGNES, COOK,
12. LAKSHMIKUTTY, COOK,
13. SANTHA, COOK,

                        Vs



1. THE PRINCIPAL,
                       ...       Respondent

2. THE PROFESSOR AND WARDEN,

3. THE LABOUR COURT, KOLLAM.

                For Petitioner  :SRI.M.V.MATHEW

                For Respondent  :SRI.M.K.DAMODARAN (SR.)

The Hon'ble the Chief Justice MR.H.L.DATTU
The Hon'ble MR. Justice A.K.BASHEER

 Dated :09/07/2008

 O R D E R

H.L. DATTU, C.J. & A.K. BASHEER, J.

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W.A. No. 1351 of 2004

– – – – – – – – – – – – – – – – – – – – – – – – – – – – – – – – – – – –

Dated this the 9th day of July, 2008
Judgment
H.L. Dattu, C. J:

Sri.Biju Martin ,learned counsel appearing for Sri.M.V.Mathew submits

that he has not received any instructions from the appellants. That only means that

the appellants are not interested in prosecuting this appeal. Therefore the appeal is

rejected for non-prosecution.

Ordered accordingly.

H.L. DATTU
Chief Justice

A.K. BASHEER
Judge

an.

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