KISAN SHIKSHAN PRASARAK MANDAL Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-5-85
HIGH COURT OF BOMBAY
Decided on May 05,2017

Kisan Shikshan Prasarak Mandal Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

S.V.GANGAPURWALA,J. - (1.) Rule. Rule made returnable forthwith. With consent of parties, the petitions are taken up for final disposal.
(2.) Heard the learned counsel for the parties.
(3.) All these writ petitions assail the Government Resolution dated 02.12.2014 issued by the School Education Department, Government of Maharashtra, Mantralaya, Mumbai to the extent of condition to grant permission to the additional divisions of the schools from the years 20142015 on non grant basis. The petitioners further seek relief that the same is required to be granted from the year 201011 as was granted by the Education Officer Latur, pursuant to his order in July, 2011 and that too on grant-in-aid basis.;


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