RADHIKA SANJAY HEDAU Vs. DIRECTORATE OF TECHNICAL EDUCATION MAHARASTRA STATE , MUMBAI AND OTHERS
LAWS(BOM)-2017-1-152
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on January 13,2017

Radhika Sanjay Hedau Appellant
VERSUS
Directorate Of Technical Education Maharastra State , Mumbai And Others Respondents

JUDGEMENT

B.P. Dharmadhikari, J. - (1.) Rule. Rule made returnable forthwith. The matter is taken up for final hearing with the consent of learned counsel for respective parties.
(2.) Learned A.G.P. points out that in Writ Petition essential facts are not disclosed.
(3.) We have heard Advocate Patil for the petitioner. In the Petition, there is no statement that caste claim of any family member has been validated. Similarly, there is no disclosure about invalidation of caste claim of any family member on paternal side.;


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