THE STATE OF MAHARASHTRA AND ANOTHER Vs. KESHAO VISHWANATH SONONE AND ANOTHER
LAWS(SC)-2020-12-44
SUPREME COURT OF INDIA
Decided on December 18,2020

The State Of Maharashtra And Another Appellant
VERSUS
Keshao Vishwanath Sonone And Another Respondents




JUDGEMENT

ASHOK BHUSHAN, J. - (1.)Leave granted.
(2.)These appeals filed against the common judgment dated 14.08.2018 of Bombay High Court, Nagpur Bench raise the issues of seminal importance pertaining to a Scheduled Tribe namely "Gond Govari" in the State of Maharashtra included in the Constitution (Scheduled Tribes) Order, 1950 as amended by Scheduled Castes and Scheduled Tribes Orders (Amendment) Act, 1976 as applicable in the State of Maharashtra.
(3.)The Bombay High Court vide judgment dated 14.08.2018 allowed four writ petitions being Writ Petition No. 1742 of 2007, Writ Petition No.4779 of 2008, Writ Petition No. 4032 of 2009 and Writ Petition No.1680 of 2012. We may notice in brief the claim of the writ petitioners in the aforesaid writ petitions. Writ Petition No.1742 of 2007 - Keshao Vishwanath Sunone Vs. State of Maharashtra and Ors.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.