AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Supreme Court Judgments


Latest Supreme Court of India Judgments 2022

Subscribe

RSS Feed img


Chief Executive Officer, Zilla Parishad, Ahmednagar & Anr. Etc. Vs. Janardhan Appasaheb Barde Etc .

[Review Petition (Civil) Nos. of 2021 Diary No. 24904 of 2021 in Civil Appeal Nos. 4526-4533 of 2021]

[Review Petition (Civil) Nos. of 2021 Diary No. 24898 of 2021 in Civil Appeal Nos. 4534-4541 of 2021]

Delay in filing review petitions is condoned.

Applications for listing of Review Petitions in open Court are dismissed.

The orders passed by the Labour Court as well as the High Court on merits were found to be justified and, as such, this Court did not find any reason to interfere.

However, the rate of interest awarded at the rate of twelve per cent per annum was scaled down to eight per cent per annum.

The grounds raised in the Review Petitions do not make out any error apparent on record to justify interference.

These Review Petitions are, therefore, dismissed.

..............................J. [Uday Umesh Lalit]

..............................J. [Ajay Rastogi]

New Delhi;

November 30, 2021.


Latest Supreme Court Judgments Back



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys