MUNAF ABU DASURKAR Vs. STATE OF MAHARASHTRA AND ORS.
LAWS(BOM)-2017-12-135
HIGH COURT OF BOMBAY
Decided on December 07,2017

Munaf Abu Dasurkar Appellant
VERSUS
State of Maharashtra And Ors. Respondents

JUDGEMENT

- (1.) Rule. Rule made returnable forthwith. The writ petition is heard finally with the consent of the learned counsel for the parties.
(2.) By this writ petition, the petitioner challenges the order of scrutiny committee dated 22.08.2017, invalidating the caste claim of the petitioner of belonging to 'Khatik' caste (Other Backward Class).
(3.) The petitioner and the respondent No.4 had contested the election to the Panchayat Samiti on a seat earmarked for the Other Backward Classes (OBC). The petitioner claims to belong to 'Khatik' caste which falls in OBC and the caste claim of the petitioner was referred to the scrutiny committee for verification. The scrutiny committee invalidated the caste claim of the petitioner by the impugned order, dated 22.08.2017.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.