RAVINDRA ARUN SONAWANE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-6-55
HIGH COURT OF BOMBAY
Decided on June 30,2017

Ravindra Arun Sonawane Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

SANDEEP K.SHINDE, J. - (1.) Rule. Rule made returnable forthwith. Heard finally by consent.
(2.) Heard both sides.
(3.) The facts giving rise to the petition are as under :- The Commissioner of Education (Secondary and Higher Secondary), respondent no.2 herein, issued an advertisement on 17th February, 2010 and invited applications for the post of "Peon" then reserved for the Sports category. The qualification, eligibility for the Sports category was subject to G.R. dated 30 th April, 2005 in its terms, Clause-4(C) for Class-C and D, which is as under :- ". For the said Post, Player should acquire minimum 1st, 2nd and third prize in State Level Tournaments or Gold, Silver or Bronze Medal in Individual Game as well as common games. State Level Tournaments should be organized by Associations which are affiliated with the Maharashtra Olympic Association." ;


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