PRAMOD SHIVAJI SHINDE Vs. STATE OF MAHARASHTRA AND OTHERS
LAWS(BOM)-2017-4-34
HIGH COURT OF BOMBAY
Decided on April 18,2017

PRAMOD SHIVAJI SHINDE Appellant
VERSUS
State of Maharashtra and Others Respondents

JUDGEMENT

RAVINDRA V.GHUGE,J. - (1.) Rule is made returnable forthwith. Heard finally by the consent of the parties.
(2.) Leave to correct prayer (e) is granted. Correction to be carried out forthwith.
(3.) The Petitioner is before us for challenging the impugned order dated 4th April 2013 passed by Respondent No.2 Committee and praying for further direction to Respondent No.2 Committee to issue a certificate of validity in respect of his caste claim. He also prays for his reinstatement.;


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