GOVIND SHIVRAM CHIKHALE Vs. THE STATE OF MAHARASHTRA & ORS.
LAWS(BOM)-2017-5-20
HIGH COURT OF BOMBAY
Decided on May 30,2017

Govind Shivram Chikhale Appellant
VERSUS
THE STATE OF MAHARASHTRA AND ORS. Respondents

JUDGEMENT

ANOOP V.MOHTA, J. - (1.) Matter is called from the final hearing board as specially fixed.
(2.) The Petitioner has challenged impugned order dated 10th January 2008 issued by the Scheduled Tribe Certificate Scrutiny Committee Nashik Divison Nasik (thus Scrutiny Committee) whereby his caste claim being belongs to "Mahadev Koli" (Scheduled Caste), was rejected. Thereby also directed to cancel and confiscate the certificate issued by Executive Magistrate, Malegaon.
(3.) This Court on 19th March 2008 admitted the Petition. However, no interim relief of protecting his service was granted except early hearing.;


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