VIJAY KISHANRAO KURUNDKAR AND ORS. Vs. STATE OF MAHARASHTRA AND ORS.
LAWS(SC)-2020-2-128
SUPREME COURT OF INDIA
Decided on February 28,2020

Vijay Kishanrao Kurundkar And Ors. Appellant
VERSUS
State of Maharashtra And Ors. Respondents


Referred Judgements :-

CHAIRMAN AND MANAGING DIRECTOR,FOOD CORPORATION OF INDIA VS. JAGDISH BALARAM BAHIRA [REFERRED TO]
PUNJAB NATIONAL BANK VS. VILAS GOVINDRAO BOKADE [REFERRED TO]



Cited Judgements :-

NARESH RAJESHWAR BONE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-7-177] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)This appeal arises from a judgment and order of a Division Bench of the High Court of Judicature at Bombay dated 16 April 2018. The fifth and sixth respondents were appointed as Assistant Engineers Grade I against a post reserved for the Scheduled Tribe category on 31 July 1991. Both of them claimed to belong to the Halba Scheduled Tribe.
(3.)The appellants were appointed as Assistant Engineers Grade I on 20 May 2000 on a post reserved for the Special Backward Class category.
;


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