MUKESH CHHETRI Vs. UNION OF INDIA
LAWS(MEGH)-2020-10-5
HIGH COURT OF MEGHALAYA
Decided on October 19,2020

Mukesh Chhetri Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Ranjit More,J. - (1.) Heard learned counsels appearing for respective parties.
(2.) By this petition filed under Article 226 of the Constitution of India, petitioner is challenging the order dated 22-08-2019 passed by the respondent No.5 rejecting the petitioner's application for certificate for recruitment in Armed/Para/Military/ Police Force.
(3.) Application for said Certificate is rejected on the ground that petitioner along with online application has not uploaded his mother's Electoral Photo Identity Card (EPIC).;


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