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Employees in Relation to Bharat Heavy Electricals Ltd. Vs. their Workmen - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 1124 of 1978
Judge
Reported inAIR1981SC482; (1979)4SCC804b
AppellantEmployees in Relation to Bharat Heavy Electricals Ltd.
Respondenttheir Workmen
DispositionAppeal Dismissed
Excerpt:
- v.r. krishna iyer, j.1. it is represented by counsel for the appellant that the subject matter of the appeal has been settled, and so he seeks leave to withdraw this appeal. he is allowed to do so. the appeal is dismissed as withdrawn with no order as to costs.
Judgment:

V.R. Krishna Iyer, J.

1. It is represented by counsel for the appellant that the subject matter of the appeal has been settled, and so he seeks leave to withdraw this appeal. He is allowed to do so. The appeal is dismissed as withdrawn with no order as to costs.


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