JITENDRA, S/O BHALCHANDRA SALUNKE Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-6-161
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on June 20,2017

JITENDRA, S/O BHALCHANDRA SALUNKE Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) Rule.
(2.) The Respondents waive service. By consent, Rule is made returnable forthwith.
(3.) This Writ Petition under Article 226 of the Constitution of India challenges the order dated 30.07.2012 passed by the Committee for Scrutiny and Verification of Tribe Claims, Nandurbar, Respondent No.2 to this petition.;


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