SYED RIYAZUDDIN SYED NIZAMUDDIN Vs. DISTRICT CASTE CERTIFICATE SCRUTINY COMMITTEE
LAWS(BOM)-2017-4-42
HIGH COURT OF BOMBAY (AT: STATE)
Decided on April 10,2017

Syed Riyazuddin Syed Nizamuddin Appellant
VERSUS
District Caste Certificate Scrutiny Committee Respondents

JUDGEMENT

B.R. Gavai, J. - (1.) Rule. Rule is made returnable forthwith. Heard by consent.
(2.) The petitioner has approached this Court being aggrieved by the communication addressed by respondent no.2 thereby directing him to submit Validity Certificate of belonging to Scheduling Caste and informing him that, on nonsubmission of the same, his services shall stand terminated.
(3.) The petitioner belongs to caste 'Madari', which is notified as a Scheduling Caste. The petitioner has been appointed as an Assistant Professor against the post reserved for Scheduling Caste Candidate. The petitioner has also been granted Caste Certificate certifying that he belongs to Scheduling Caste. However, respondent no.1/Committee has refused to consider the claim of the petitioner for grant of Validity on the ground that the petitioner does not belong to 'Hindu' religion, but belongs to 'Muslim' religion and as such, his claim cannot be considered.;


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