PRABHAKAR S/O GANPAT GEDAM Vs. THE STATE OF MAHARASHTRA AND OTHERS
LAWS(BOM)-2017-9-353
HIGH COURT OF BOMBAY
Decided on September 21,2017

Prabhakar S/O Ganpat Gedam Appellant
VERSUS
The State Of Maharashtra And Others Respondents

JUDGEMENT

ARUN D.UPADHYE,J. - (1.) Heard. Rule. Rule made returnable forthwith. The public interest litigation is heard finally with the consent of the learned Counsel for the parties.
(2.) The petitioner has filed this public interest litigation under Article 226 of the Constitution of India and prayed following reliefs:- "(i) To entertain this petition as Public Interest Litigation. (ii) Quash and set aside the notifications dated 23-03-2016, 03-05-2016 and 10-05-2016 (Annexure-N) issued by the respondent no.1. (ii) Direct the respondent No.1 to cancel the appointments of the respondent No. 4 to 12."
(3.) The present writ petition is registered as Public Interest Litigation. The petitioner is a citizen of India and resident of Katlabodi, Tah. Korpana, District Chandrapur. He claims to be social worker and has no any personal interest in the subject matter of the petition.;


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