SMT. VIDYADEVI ABHIMANYU RAUT Vs. BAHUJAN VIKAS EDUCATION SOCITY THROUGH ITS SECRETARY
LAWS(BOM)-2017-7-83
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on July 17,2017

Smt. Vidyadevi Abhimanyu Raut Appellant
VERSUS
Bahujan Vikas Education Socity Through Its Secretary Respondents

JUDGEMENT

- (1.) Heard Shri Rohit Vaidya, learned counsel for the appellant and Shri Palshikar, learned AGP for respondent No. 2. Nobody for other respondents.
(2.) The submission is, when a person like Shri Dhatrak, Junior not only to the appellant but also to Respondent Nos. 5 & 6 was promoted as Head Master and that promotion was rightly set aside in challenge at the instance of present appellant, the management ought to have promoted the appellant after removal of Shri Dhatrak.
(3.) The contention is, considering the eligibility and entitlement of Respondent Nos. 5 and 6 again, at that juncture, was not open and it has vitiated the entire exercise.;


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