SHRI RAVI BALU JADHAO Vs. THE CHAIRMAN, MAHARASHTRA STATE ROAD TRANSPORT CORPORATION AND ANOTHER
LAWS(BOM)-2018-7-276
HIGH COURT OF BOMBAY
Decided on July 24,2018

Shri Ravi Balu Jadhao Appellant
VERSUS
The Chairman, Maharashtra State Road Transport Corporation And Another Respondents

JUDGEMENT

B.P.DHARMADHIKARI, J. - (1.) Heard Advocate Shri Vishal Anand for petitioner and Advocate Shri V.G. Wankhede for respondents.
(2.) Petitioner, who is placed at serial No. 1 in selection list, is not being appointed. The respondents contend that he did not possess non creamy layer certificate for period from 1.4.2016 till 31.3.2017. Counsel for petitioner is relying on government resolution dated 24th June, 2013 which regulates issuance of said certificate. According to him, when the income of family is below Rs. 6,00,000/- in last three years then only the certificate can be issued. With this, our attention is invited to a certificate dated 26.4.2017 to urge that such certificate which declares petitioner to be falling in non creamy layer operates retrospectively i.e. for period from 1.4.2014 onwards and hence it covers the period stipulated in advertisement. Other contention is brother of petitioner has non creamy layer certificate for same period i.e. from 1.4.2016 till 31.3.2018 and as brother is part of petitioner's family, that certificate holds good even to determine status of petitioner.
(3.) Various arguments based upon these facts are advanced before us.;


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