SEEMA SHITALAPRASAD MISHRA Vs. PRINCIPAL,HINDI JUNIOR COLLEGE OF ARTS,SCIENCE,COMMERCE AND VOCATIONAL,THANE
LAWS(BOM)-2017-3-172
HIGH COURT OF BOMBAY (AT: STATE)
Decided on March 23,2017

SEEMA SHITALAPRASAD MISHRA Appellant
VERSUS
PRINCIPAL,HINDI JUNIOR COLLEGE OF ARTS,SCIENCE,COMMERCE AND VOCATIONAL,THANE Respondents

JUDGEMENT

PRAKASH D.NAIK, J. - (1.) Rule. Rule is made returnable forthwith.
(2.) By consent of respective parties, matter is taken up for final disposal forthwith. None appears for respondent no.5, though served.
(3.) Petitioner has preferred this petition under Article 226 of the Constitution of India with a view to challenge the order dated 22nd February, 2013, passed by respondent no.4 rejecting the proposal of approval of the petitioner for the post of FTI (MLT) in the respondent no.1 college.;


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