URLING PEDDI EDUCATION SOCIETY Vs. THE STATE OF MAHARASTRA & ORS.
LAWS(BOM)-2017-2-105
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on February 16,2017

Urling Peddi Education Society Appellant
VERSUS
The State Of Maharastra And Ors. Respondents

JUDGEMENT

SANGITRAO S.PATIL, J. - (1.) Rule, made returnable forthwith. With the consent of the parties, heard finally.
(2.) By this petition under Article 226 of the Constitution of India, the petitioner has challenged the order dated 08.07.2014 passed by the Hon'ble Minister, Tribal Development Department, Government of Maharashtra, Mantralaya, Mumbai, whereby the order dated 16.03.2013 passed by respondent no.2 - Commissioner, Tribal Development Department, State of Maharashtra, Nashik, de-recognising the school of the petitioner with effect from 16.03.2013, came to be confirmed.
(3.) The petitioner started Ashram School namely Sambhaji Dulewad Basic and Post Basic Tribal Ashram School, Janapuri, Bahadurpura, Tq. Kandhar, Dist. Nanded with effect from 16.01.1999. The petitioner was receiving grant-in-aid for running the said Ashram School.;


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