NARENDRA S/O BALAJI GHODMARE Vs. THE SCHEDULED TRIBE CERTIFICATE
LAWS(BOM)-2017-11-70
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on November 08,2017

Narendra S/O Balaji Ghodmare Appellant
VERSUS
The Scheduled Tribe Certificate ... Respondents

JUDGEMENT

R.K.DESHPANDE,J. - (1.) The challenge in this petition is to the order dated 11-6-2013 passed by the Scheduled Tribe Certificate Scrutiny Committee, Gadchiroli, Division Nagpur, invalidating the claim of the petitioner for 'Mana' (Scheduled Tribe Category), and consequently cancelling and confiscating the certificate dated 1-8-2011 issued by the Sub-Divisional Officer, Bramhapuri, in the name of the petitioner as belonging to 'Mana', Scheduled Tribe, which is an Entry No.18 in the Constitution (Scheduled Tribes) Order, 1950.
(2.) Before the Committee, the petitioner produced about six documents indicating his caste and that of his forefathers and blood relatives as 'Mana". The document produced pertaining to the pre-constitution period is in respect of the great grandfather Madho s/o Ako Mana, which is a revenue record of the year 1921-22 showing the caste as 'Mana'. The another document produced was in the name of Lavha s.o Madho, who was the grandfather of the petitioner showing the caste 'Mana' in the revenue record of the year 1970-71. The petitioner also produced the caste validity certificate issued by the same Committee in the name of Gangadhar Balaji Ghodmare, the real brother of the petitioner, showing his caste as 'Mana'. The Police Vigilance Cell of the Committee conducted an enquiry and found that all these documents indicate the caste of the petitioner and his forefathers and blood relatives as 'Mana'. The relationship of the petitioner with the persons in whose names the documents are executed is admitted to be of blood relation.
(3.) The Committee records the finding that the entries in the school and revenue records of the blood relatives of the petitioner for the period from 1921-22 to 1977 consistently records the caste 'Mana'. However, all such documents are rejected mainly on the following reasoning : (a) that 'Mana' community was included in the list of Scheduled Tribes in relation to the State of Maharashtra for the first time in the year 1960, that too in the specified area only, and the petitioner has failed to establish that he or his forefathers hail from the said area and migrated to the present place of their residence, from the said specified scheduled area. (b) that there are non-tribal communities like 'Badwaik Mana', 'Khand Mana', 'Kshatriya Mana', 'Kunbi Mana', 'Maratha Mana', 'Gond Mana', 'Mani'/'Mane', etc., and the petitioner has failed to satisfy crucial affinity test to establish that he belongs to 'Mana, Scheduled Tribe', which is an entry at Serial No.18 in the Constitution (Scheduled Tribes) Order, 1950, (c) that in the year 1967, 'Mana' community was included in the list of Other Backward Classes at Serial No.268 and later on in the list of Special Backward Classes at Serial No.2 in relation to the State of Maharashtra, and (d) that the documents produced simply indicate the caste as 'Mana' and not 'Mana, Scheduled Tribe'. ;


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