ANANDRAO S/O SAKHARAM RATHOD Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-85
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on November 03,2017

Anandrao Sakharam Rathod Appellant
VERSUS
The State Of Mah And Ors Respondents

JUDGEMENT

RAVINDRA V.GHUGE,J. - (1.) By this petition, the petitioner is aggrieved by the cancellation of his admission to the Postal D.Ed. by the impugned order dated 19.01.2006 passed by respondent No.4-Education Officer (Primary), Zilla Parishad, Nanded.
(2.) By order dated 29.06.2007, this Court had admitted the Petition and had granted interim relief to the petitioner by directing status-quo to be maintained with regard to his service conditions.
(3.) We have considered the submissions of the learned Advocate for the petitioner and the learned A.G.P. on behalf of respondent Nos.1, 2 and 3 and the learned Advocate for respondent No.4. Though respondent No.5 is served with Court notice, no appearance has been entered.;


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