MISRIKHAN DILAVARKHAN PATHAN Vs. SATE OF GUJARAT
LAWS(GJH)-2008-2-211
HIGH COURT OF GUJARAT
Decided on February 05,2008

MISRIKHAN DILAVARKHAN PATHAN Appellant
VERSUS
SATE OF GUJARAT Respondents

JUDGEMENT

- (1.) LEAVE to amend the relief clause, more particularly, the date of birth from 29/03/1983 to 29/02/1993, reflected in prayer clause 12 (A ). Necessary amendment shall be carried out forthwith.
(2.) THE petitioner-Misrikhan Dilavarkhan pathan has prayed for appropriate writ, order or direction to direct the respondents and more particularly to direct the respondent No. 4 to issue school leaving certificate stating correct date of birth as 18/08/1982 instead of 29/02/1993.
(3.) IT is submitted by the petitioner that when he was admitted in the primary school for the first time, somebody who had been to the school, mentioned the incorrect date of birth and the place of birth. The petitioner was born on 18/08/1982 at bhartiya Arogyanidhi Hospital, Gorsheri, patan, but as per the school leaving certificate, the date of birth is shown to be 29/02/1983 and the birth place is shown as village Dasaj of Tal. Siddhpur.;


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