TATERAO S/O. MAHADU BAGUL Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-12-72
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on December 18,2017

Taterao S/O. Mahadu Bagul Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

SANGITRAO.S.PATIL,J. - (1.) The applicant has sought review of the judgment and order dated 13.04.2016 passed by this Court in Writ Petition No.4103 of 2016 whereby it came to be dismissed.
(2.) The applicant had filed Original Application No.2 of 2015 before the Maharashtra Administrative Tribunal, Mumbai, Bench at Aurangabad, seeking directions against respondent no.1 to consider and decide on merits his claim for correction in his date of birth recorded in his service record in the light of Instruction (1) under Rule 38(2) of the Maharashtra Civil Services (General Conditions of Services) Rules, 1981 ("Rules of 1981", for short), as they stood prior to amendment of 2008, by quashing and setting aside the communication dated 26.02.2015 issued by respondent no.1, whereby the applicant was informed that since he had not applied for correction of his date of birth within a period of five years of entering into service, his request for effecting change in his date of birth was refused.
(3.) The learned Member of the Tribunal, after hearing the parties, dismissed the said Original Application on the basis of various judgments of the Hon'ble the Supreme Court. The applicant filed Writ Petition No.4103 of 2016 against the judgment and order passed by the Tribunal. After hearing the learned Counsel for the applicant and the learned A.G.P. for the respondents, this Court did not find any reason to interfere with the judgment and order passed by the Tribunal and accordingly, rejected the Writ Petition on 13.04.2016.;


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