HANIF MUSA KAZI Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-7-51
HIGH COURT OF BOMBAY
Decided on July 13,2017

Hanif Musa Kazi Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

VIBHA KANKANWADI,J - (1.) Heard the learned Counsel appearing for the Petitioner, the learned A. G. P. for the first to third Respondents and learned Counsel for the fifth Respondent. Rule. The Respondents waive service. Forthwith taken up for final hearing.
(2.) The Petitioner seeks to challenge the judgment and order dated 22nd May 2017 passed by the second Respondent, whereby the caste certificate of the petitioner has been held to be invalid. The said caste certificate was issued to the petitioner stating his caste as "Machhimar (Daldi)" has been cancelled by the said order.
(3.) The Petitioner has come with a case that a caste certificate came to be issued to him on 18-10-2016 in which his caste was shown as "Machhimar (Daldi)". The Petitioner came to be elected as the President of the fourth Respondent on 28 th November 2016 on the basis of said certificate. The Collector, the third Respondent had forwarded th e said certificate for verification to Caste Scrutiny Committee/the second Respondent on 19 th October 2016. A Vigilance Report was called by the second Respondent. After the report was received, a show cause notice came to be issued to the Petitioner. The Petitioner had given the explanation to the report. The matter was finally heard on 19th May,2017. The Judgment/order was delivered by the second Respondent; wherein the caste certificate has been held to be invalid and it came to cancelled.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.