RAJESHKUMAR NARAYAN KOTTAPALLI Vs. SCHEDULED TRIBE CERTIFICATE SCRUTINY COMMITTEE
LAWS(BOM)-2017-12-254
HIGH COURT OF BOMBAY
Decided on December 20,2017

Rajeshkumar Narayan Kottapalli Appellant
VERSUS
SCHEDULED TRIBE CERTIFICATE SCRUTINY COMMITTEE Respondents

JUDGEMENT

S.V.Gangapurwala, J. - (1.) Heard.
(2.) Rule. With the consent of the parties, petitions are taken up for final decision at admission stage.
(3.) The petitioners are taking exception to the decision rendered by the Scrutiny Committee, directing invalidation of the tribe certificate issued to them, certifying him that they are belonging to Mannervarlu or Koli Mahadev, scheduled tribe, on technical ground of occurrence of spelling mistake, or discrepancies in writing the nomenclature of the tribe in the certificate issued by the concerned Sub Divisional Officer.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.