SHRI BHASKAR S/O DAULATRAO GHARAT Vs. THE SCHEDULED TRIBE CASTE
LAWS(BOM)-2017-11-188
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on November 09,2017

Shri Bhaskar S/O Daulatrao Gharat Appellant
VERSUS
The Scheduled Tribe Caste ... Respondents

JUDGEMENT

R.K.DESHPANDE,J. - (1.) The challenge in this petition is to the order dated 15.06.2013 passed by the Scheduled Tribe Caste Certificate Scrutiny Committee at Amravati, invalidating the claim of the petitioner for Mana - Scheduled Tribe, which is an entry at Sr. No.18 in the Constitution Scheduled Tribe Order, 1950, and invalidating the caste certificate dated 09.12.2005 issued by the Sub Divisional Officer, Yavatmal, showing that the petitioner belongs to Mana - Scheduled Tribe category.
(2.) Before the Committee, the petitioner relied upon the birth extract in respect of petitioner's grand father issued by the Tahsildar, Kalamb, District Yavatmal on 11.11.2010 in which the caste is shown as 'Mana' entered on 05.09.1927. The petitioner also relied upon the primary school leaving certificate dated 03.07.1981 in his name showing his caste as 'Mana'. The another document is the college leaving certificate in the name of the petitioner issued on 30.11.1996 in which the caste is mentioned as 'Mana', entered on
(3.) 08.1992. 3. The Committee conducted home enquiry through Police Vigilance Cell, which submitted the report on 27.12.2012, confirming that in the document dated 05.09.1927 produced by the petitioner, the caste is recorded as 'Mana'. The Vigilance Cell also took out another entry dated 07.02.1932 regarding child born to grand father Laxman. The Police Vigilance Cell also recorded that in all other documents, except two, the caste of the petitioner or his blood relatives is recorded as 'Mana'.;


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