DNYANESHWAR S/O UTTAMRAO GHAGARE Vs. CHIEF EXECUTIVE OFFICER,ZILLA PARISHAD,BULDHANA AND ANOTHER
LAWS(BOM)-2017-3-140
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on March 14,2017

DNYANESHWAR S/O UTTAMRAO GHAGARE Appellant
VERSUS
CHIEF EXECUTIVE OFFICER,ZILLA PARISHAD,BULDHANA AND ANOTHER Respondents

JUDGEMENT

SWAPNA JOSHI,J. - (1.) Rule made returnable forthwith. The petition is heard finally at the stage of admission with the consent of the learned counsel for the parties.
(2.) By this writ petition, the petitioner challenges the order of his termination dated 26032007 and seeks the protection of his service after his reinstatement by relying on the judgment of the Full Bench of this Court in the case of Arun s/o Vishwanath Sonone v. State of Maharashtra and others, reported in 2015(1) Mh.L.J. 457.
(3.) The petitioner is born in the year 1972. He obtained the caste certificate from the Executive Magistrate in the year 1991 showing that he belongs to "Mahadeo Koli" (Scheduled Tribe). On the basis of said certificate, he secured employment as Assistant Teacher. He was appointed on 30061995. The caste claim of the petitioner was referred to the Scrutiny Committee which was invalidated vide order dated 18052016. The respondent no.1Zilla Parishad, long before invalidation of the petitioner's caste claim, terminated his services, vide order dated 2632007.;


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