STATE OF TRIPURA Vs. SUKANTA BHUIYA
LAWS(TRIP)-2021-1-31
HIGH COURT TRIPURA
Decided on January 18,2021

STATE OF TRIPURA Appellant
VERSUS
Sukanta Bhuiya Respondents

JUDGEMENT

Akil Kureshi, J. - (1.) This appeal filed by the State Government is heard finally at the admission stage. The appeal is directed against the judgment of the learned Single Judge dated 20.06.2018 in WP(C) No.67 of 2014 filed by the respondent herein.
(2.) Brief facts are as under: The respondent obtained a certificate dated 13.03.2007 from the SDM to the effect that he belonged to a Scheduled Caste. On the basis of such caste certificate, the petitioner obtained admission in MBBS course during the academic session 2008-2009 in Government Medical College at AGMC, Agartala. While the petitioner was pursuing his MBBS course, the Vigilance Section of the Government received a complaint alleging that his caste certificate was obtained fraudulently. On the basis of such complaint, the State Level Scrutiny Committee (SLSC, for short) carried out inquiries and on the strength of which a show-cause notice dated 08.11.2012 was issued to the petitioner in which it was alleged that the petitioner belonged to Laskar community which was previously treated as an ST community but later on it was clarified that the members of the said community are general category persons. The petitioner had thus made a false claim of belonging to SC community. He was called upon to state why the caste certificate issued in his favour not be cancelled.
(3.) The SLSC passed an order dated 03.01.2013 holding that the petitioner belonged to Laskar community which was not recognized as a Scheduled Caste in Tripura. He should return the Scheduled Caste certificate.;


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