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MYSORE KIRLOSKAR LIMITED, YANTRAPURA, HARIHAR, CHITRADURGA DISTRICT VERSUS REGIONAL PROVIDENT FUND COMMISSIONER IN karnataka, BANGALORE

    W.A.3568 Of 1997

    Decided On, 10 March 1998

    At, High Court of Karnataka

    By, THE HONOURABLE MR. JUSTICE ASHOK BHAN & THE HONOURABLE MR. JUSTICE MOHAMED ANWAR

    For the Appearing Parties: M.L.N.Reddy, R.Gururajan, Advocates.



Judgment Text

( 1 ) LA. II is allowed. Applicants are impleaded as respondents. We have examined the merits of the dispute as well on several judgments of the Supreme Court, which in our opinion are applicable to the facts of the present case. No ground for interfer

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ence is made out. Dismissed.
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