APPARAO TUKARAM BHANDARWAD Vs. SCHEDULED TRIBE CERTIFICATE SCRUTINY COMMITTEE, AURANGABAD AND ANR.
LAWS(BOM)-2017-1-101
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on January 31,2017

Apparao Tukaram Bhandarwad Appellant
VERSUS
Scheduled Tribe Certificate Scrutiny Committee, Aurangabad And Anr. Respondents

JUDGEMENT

S.V.GANGAPURWALA,J. - (1.) Heard.
(2.) Rule.
(3.) Learned A.G.P. waives notice of Rule for all Respondents. Taken up for final disposal with the consent of parties.;


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