BHUWANESHWARI CHANDRASHEKHAR DIWAN Vs. SCHEDULED TRIBE CASTE CERTIFICATE SCRUTINY COMMITTEE
LAWS(BOM)-2017-7-333
HIGH COURT OF BOMBAY
Decided on July 18,2017

Bhuwaneshwari Chandrashekhar Diwan Appellant
VERSUS
SCHEDULED TRIBE CASTE CERTIFICATE SCRUTINY COMMITTEE Respondents

JUDGEMENT

R.K. Deshpande, J. - (1.) The claim of the petitioner for 'Mana - Scheduled Tribe' category has been invalidated by the Scrutiny Committee by an order dated 20.12.2007, which is the subject matter of challenge in this petition.
(2.) Heard Shri Parsodkar, the learned counsel for the petitioner and Shri Rao, the learned Assistant Government Pleader for Respondent No.1.
(3.) The order records the finding that the school entries in respect of the applicant's grand father and father show their caste as "Mana' in the year 1936 and 1942 respectively. However, it is not clear from these entries as to whether it is 'Mana Scheduled Tribe'. The Committee holds that the applicant obtained caste certificate of 'Mana - Scheduled Tribe' in the year 2005 for the first time on the basis of decision of this Court in Mana Adim Jamat Seva Mandal vrs. State of Maharashtra, 2003 3 MhLJ 513. The Committee holds that the affinity with 'Mana' has not been established.;


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