DR.SHAMKANT S/O NARAYAN Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-7-76
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on July 18,2017

Dr.Shamkant S/O Narayan Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

DESHPANDE,J. - (1.) None appears for the petitioner. Heard Shri Maldhure, the learned Assistant Government Pleader appearing for the respondents.
(2.) The petitioner was selected for the post of Animal Husbandry Development Officer under the State Government through Maharashtra Public Service Commission. However, he was not granted an order of appointment, as the caste validity certificate was not produced. The claim of the petitioner was referred to the said Committee for verification and by an order dated 15.03.2000, the Committee has invalidated the caste claim of the petitioner and the caste certificate dated 19.08.1988 has been cancelled.
(3.) The claim of the petitioner was for Halba - Scheduled Tribe category. From the order impugned, it seems that the petitioner has avoided to submit original caste certificate and he has also failed to cooperate with the Committee for disposal of the matter in accordance with the procedure prescribed. The Committee has also recorded the finding, holding that the caste of the father of the petitioner is shown as 'Koshti'. However, in the petition, it is the averment that the documents prior to 1950 are available with the petitioner showing the caste as 'Halba - Scheduled Tribe'.;


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