MAYUR SUNIL BAGUL Vs. STATE OF MAHARASHTRA & ANR.
LAWS(BOM)-2017-10-61
HIGH COURT OF BOMBAY
Decided on October 04,2017

Mayur Sunil Bagul Appellant
VERSUS
State of Maharashtra And Anr. Respondents

JUDGEMENT

- (1.) Rule. Rule is made returnable forthwith. Respondents waive service. Heard by consent of parties.
(2.) Challenge in the order passed by the Member Secretary, Scheduled Tribe Certificate Scrutiny Committee, Nashik invalidating the claim of the Petitioners that they are belonging to Thakur Schedule Caste. The Petitioner Sunil Hansraj Bagul in Writ Petition No.10317 of 2014 is the father of Mayur Sunil Bagul, who is Petitioner in Writ Petition No.9806 of 2014 and Utkarsha Sunil Bagul, who is the Petitioner in Writ Petition.10275 of 2014.
(3.) Heard Mr. Mendadkar, the learned counsel for the Petitioners and Mr. Yadav, the learned counsel for the Respondents.;


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