SHIVARAM S/O. RAMA LOKHANDE Vs. THE STATE OF MAHARASHTRA & ORS.
LAWS(BOM)-2017-3-64
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on March 03,2017

Shivaram S/O. Rama Lokhande Appellant
VERSUS
THE STATE OF MAHARASHTRA AND ORS. Respondents

JUDGEMENT

K.L.WADANE,J. - (1.) Rule. Rule made returnable forthwith. Heard finally with the consent of learned counsel for the respective parties.
(2.) The petitioner assails the order passed by respondent no.2 dated 9.10.2012 whereby claim of the petitioner for grant of Sanman Pension as underground freedom fighter is rejected.
(3.) The brief facts of the case may be stated as follows : It is the contention of the petitioner that he had participated in freedom movement called as "Hyderabad Mukti Sangram" during the period 194748 and has worked as underground freedom fighter in the said movement. The petitioner had actively participated and involved in the activities, such as : (i) Campaigning the people against Erstwhile Nizam. (ii) Distributed pamphlets to the people against Nizam Government. (iii) Collection of funds for the movement. (iv) Supply of arms/weapons and information to the volunteers. (v) Providing meals to the Senior volunteers. (vi) Sharing secret information of police movement to the workers. (vii) Arranging for attacks on police. (viii) Cutting of trees on Government land. (ix) Making arrangement for meeting of Senior freedom fighters. ;


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