HARIPRIYA PANDHARINATH KAMTHEWAD Vs. UNION OF INDIA
LAWS(BOM)-2020-12-199
HIGH COURT OF BOMBAY
Decided on December 07,2020

Haripriya Pandharinath Kamthewad Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) At the request of learned counsel for the petitioner leave to correct the spelling of the surname of the petitioner in the cause title.
(2.) The tribe claim of the petitioner as belonging to "Mannervarlu", Scheduled Tribe in invalidated.
(3.) Mr. Phatale, learned counsel for the petitioner submits that the father of the petitioner is issued with the validity certificate of "Mannervarlu", Scheduled Tribe. Two real uncles of the petitioner are issued with the validity certificate of "Mannervarlu", Scheduled Tribe. The real sister of the petitioner namely Pratidnya was denied validity certificate by the Committee. She filed Writ Petition bearing No.10305/2017 before the Principal Seat at Bombay. The Division Bench at the Principal Seat allowed the said writ petition by judgment and order dated October 06, 2017 and directed the Committee to issue validity certificate to the real sister of the petitioner namely Pratidnya Pandharinath Kamthewad.;


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