PRATIBHA MANGILAL CHAVAN Vs. MUNCIIPAL CORPORATION OF GREATER MUMBAI & ORS.
LAWS(BOM)-2016-12-213
HIGH COURT OF BOMBAY
Decided on December 22,2016

Pratibha Mangilal Chavan Appellant
VERSUS
Munciipal Corporation Of Greater Mumbai And Ors. Respondents

JUDGEMENT

S.C.DHARMADHIKARI,J. - (1.) Rule. Respondents waive service. By consent, Rule is made returnable forthwith.
(2.) The petitioner in Writ Petition No. 268 of 2013 seeks a writ of certiorari or any other appropriate writ, order or direction to call for the records of the selection process carried out by the Maharashtra Public Service Commission (for short "MPSC") in pursuance of an advertisement dated 16th November 2011. That advertisement was issued to fill up the posts of Ward Officer/Assistant Commissioner in the Brihan Mumbai Municipal Corporation (for short "BMC"). The further prayer is that on a scrutiny and verification of these records, the process stand set aside. It is then claimed that the selection of respondent no.5 is illegal for the simple reason that she does not belong to a category for which there was a reservation of the post in the said advertisement.
(3.) The third prayer is seeking direction to the respondents to consider the petitioner for the post of Ward Officer from the category of De-notified Tribes (A).;


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