LALBA NANA BETHEKAR Vs. SUB-DIVISIONAL OFFICER AND FOREST RIGHTS COORDINATOR,AMRAVATI
LAWS(BOM)-2017-4-65
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on April 10,2017

LALBA NANA BETHEKAR Appellant
VERSUS
SUB-DIVISIONAL OFFICER AND FOREST RIGHTS COORDINATOR,AMRAVATI Respondents

JUDGEMENT

Z.A.HAQ, J. - (1.) Oral leave to implead the Collector District Level Forest Rights Committee Coordinator, Amravati as respondent No.3 is granted at the request of learned Advocate for the petitioner. The amendment be carried out forthwith. Heard Shri Y.P. Kaslikar, Advocate for the petitioner and Ms. Tajwar H. Khan, A.G.P. for the respondents.
(2.) Rule. Rule made returnable forthwith.
(3.) The petitioner claiming to be "Korku", which is recognised as Scheduled Tribe in the State of Maharashtra, applied for recognition of forest rights as per Section 3 of the Scheduled Tribes and other Traditional Forest Dwellers (Recognition of Forest Rights) Act, 2006 (for short "Forest Rights Act, 2006"). This application is rejected by the impugned order. The impugned order is cryptic and no reason is recorded for rejection of application of the petitioner except that the petitioner (applicant) is not eligible as per the provisions of law. ;


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