PHELI RAM DHOBI Vs. BOARD OF SECONDARY EDUCATION
LAWS(RAJ)-2019-8-12
HIGH COURT OF RAJASTHAN
Decided on August 01,2019

Pheli Ram Dhobi Appellant
VERSUS
BOARD OF SECONDARY EDUCATION Respondents

JUDGEMENT

ALOK SHARMA,J. - (1.) The petitioner seeks a direction to the Board of Secondary Education, Rajasthan (RBSE) to change his father's name in the Secondary and Sr. Secondary mark sheets issued by it to him on 1.7.2008 and 26.5.2010 respectively and the related certificates. It has been submitted that in the said mark sheets and certificates, against the name of the petitioner's father the name of Ganga Ram Dhobi has been mentioned, while he is not the petitioner's father but his grand father. The petitioner submits that his father Ramji Lal Dhobi has since his infancy been a mentally disturbed person. As such his grand father looked after him and had accompanied him to the school at the time of his admission. Himself being an illiterate person and apparently feeling the responsibility of his grand son with a disturbed father, his grand father gave out to the school his own name as the petitioner's father. Resultantly, the School where the petitioner was admitted recorded his father's name as Ganga Ram Dhobi. This continued till the petitioner appeared in the Secondary and Sr. Secondary examinations in the year 2008 and 2010 respectively. Consequently in the mark sheets and the certificates related to the said examination issued by the Board, the name of the petitioner's father is reflected as Ganga Ram Dhobi and not as Ramji Lal Dhobi. The petitioner's family all along was too poor and under exposed, even to the world of employment and its requisites of correct personal detailing inter-alia as to fatherhood under pain of difficulties as to employment and in day to day requirements elsewhere.
(2.) The petitioner states that from the ignorance which informs the life of the poor and disadvantaged for lack of education and awareness, in other documents of his identity such as in the Ration Card, Aadhar Card and Bank passbook, his father's name has been correctly recorded as Ramji Lal Dhobi. The resultant discrepancy in the name of the petitioner's father in his Secondary and Sr. Secondary mark sheets and Certificates related thereto on the one hand and elsewhere in documents of identity on the other hand is now, as he comes of age and seeks employment or higher avenues of study obstructing his prospects in life causing him great prejudice. His very identity is being put into question.
(3.) The petitioner has in support of the petition, filed the affidavit of his grand father in support of the case set up. Therein Ganga Ram Dhobi unequivocally states that his son Ramji Lal Dhobi is the petitioner's father and he is the grandfather. A certificate issued by Sarpanch, Gram Panchayat, Mansar Khedi, Panchayat Samiti, Bassi, District Jaipur to the same end has also been filed.;


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