AKASH S/O GAJENDRA BIRADAR Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2018-1-123
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on January 24,2018

Akash S/O Gajendra Biradar Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

S.S.SHINDE,J. - (1.) Rule. Rule made returnable forthwith and heard finally with the consent of the learned counsel appearing for the parties.
(2.) This Petition under Article 226 of the Constitution of India is filed with following prayers: "B) By a writ of certiorari or any other appropriate writ or direction in the like nature, the letter dated 13.11.2014 issued by the Respondent No.2 at Exhibit "D" may kindly be quashed and set aside. C) By a writ of mandamus or any other appropriate writ or direction in the like nature, the Respondent No.2 may kindly be directed to appoint the Petitioner on compassionate ground."
(3.) It is the case of the Petitioner that he is having H.S.C. qualification and his date of birth is 17th December, 1995. The father of the Petitioner, namely, Gajendra Nivratirao Biradar was in permanent employment with Primary School run by Zilla Parishad, Jalna, as Assistant Teacher. The Petitioner's real mother, namely Nilawati w/o. Gajendra Biradar was the first wife of Gajendra Biradar. The Petitioner and his sister namely Snehalata are children of the said Nilawati and their permanent residence was Lohara, Taluka-Udgir, District-Latur.;


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