RAJMAL NAMDEO BHAGWAT AND OTHERS Vs. STATE OF MAHARASHTRA AND OTHERS
LAWS(BOM)-2016-9-173
HIGH COURT OF BOMBAY
Decided on September 29,2016

Rajmal Namdeo Bhagwat And Others Appellant
VERSUS
State of Maharashtra and Others Respondents

JUDGEMENT

- (1.) The petition is filed under Articles 226 and 227 of Constitution of India to challenge the order made by the learned Additional District Collector, Jalgaon in Dispute Application No. 31/2016 which was filed by present respondent No. 3 under the provision of section 10-1A of the Maharashtra Village Panchayats Act, 1958 (hereinafter referred to as 'the Act' for short). Both the sides are heard.
(2.) The petitioners were elected to Village Panchayat Londhri (Bk), Tahsil Jamner, District Jalgaon in general elections of Village Panchayat held in the year 2015. They had contested the elections from reserved category. Along with the nomination forms, they had filed their caste certificates, but within six months from the date of elections, they did not file the caste validity certificate and so, a person from the same village had filed aforesaid dispute for seeking disqualification of the present petitioners. Notices were given to the present petitioners. They filed their reply and they contested the proceeding.
(3.) It appears that subsequent to the date fixed in the relevant provision, the petitioners Rajmal Bhagwat and Jyoti Sapkale got the caste validity certificates i.e. on 29.3.2016. Copies of those validity certificates are produced on record. Lilabai has contended that the validity certificate is issued to her, though it is in her name, which was prior to the date of marriage.;


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