MRS. MANISHA UMARAOSING CHAVHAN Vs. STATE OF MAHARASHTRA AND ORS.
LAWS(BOM)-2017-2-168
HIGH COURT OF BOMBAY
Decided on February 09,2017

Mrs. Manisha Umaraosing Chavhan Appellant
VERSUS
State of Maharashtra And Ors. Respondents

JUDGEMENT

S.C. Dharmadhikari, J. - (1.) Heard. Rule in all the petitions. Respondents waive service. By consent, Rule is made returnable forthwith.
(2.) By these petitions under Article 226 of the Constitution of India, the petitioners claim to be successful in their educational career, duly qualified and yet not selected for a post of Assistant Civil Engineer in the Municipal Corporation of Pimpri Chinchwad.
(3.) That Municipal Corporation, through its Commissioner, has selected candidates for appointment, but according to the petitioners, all such selected candidates do not fulfil the eligibility criteria.;


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