BHARAT TATYARAO JADHAV Vs. STATE OF MAHARASHTRA AND OTHERS
LAWS(BOM)-2017-12-272
HIGH COURT OF BOMBAY
Decided on December 14,2017

Bharat Tatyarao Jadhav Appellant
VERSUS
State of Maharashtra and Others Respondents

JUDGEMENT

R. M. Borde, J. - (1.) Heard learned counsel for the parties.
(2.) Petitioner is objecting to the order passed by the Additional Collector, Jalna on 13.02.2006 thereby cancelling nomination issued in favour of petitioner by the wife of deceased freedom fighter with a view that petitioner may claim benefits in securing employment.
(3.) According to petitioner, one Kaduba Kolte was the freedom fighter who died in the year 1986 and was succeeded by his wife Smt. Ramkunwarbai Kaduba Kolte. Petitioner claims to be the son of sister of deceased freedom fighter. Wife of the deceased freedom fighter issued nomination in favour of petitioner which was duly verified by the Collector. On the basis of verification issued by the Collector, petitioner was offered employment in Cooperation department in the year 1993. Respondent no. 3 on its own enquired as regards authenticity and correctness of nomination certificate issued in favour of petitioner and, relying upon the report of enquiry, the Additional Collector, Jalna proceeded to direct cancellation of nomination issued in favour of petitioner by wife of the deceased freedom fighter. As a result of cancellation of nomination issued in favour of petitioner, the department proceeded to hold an enquiry against petitioner and directed termination of his services.;


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