STATE OF MAHARASHTRA Vs. RAVI PRAKASH BABULALSING PARMAR
LAWS(SC)-2006-10-3
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on October 31,2006

STATE OF MAHARASHTRA Appellant
VERSUS
RAVI PRAKASH BABULALSING PARMAR Respondents





Cited Judgements :-

KALAVATHI S NERGI VS. DISTRICT COMMISSIONER UDUPI [LAWS(KAR)-2008-11-25] [REFERRED TO]
SHRI DATE TANAJI HONAJI VS. SECRETARY STATE OF MAHARASHTRA TRIBAL DEVELOPMENT DEPARTMENT [LAWS(BOM)-2010-4-145] [REFERRED TO]
MAVSING PRATAPSING PATELIYA VS. STATE OF GUJARAT [LAWS(GJH)-2011-5-66] [REFERRED TO]
MONIKA SUNIL SHINDE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2018-8-11] [REFERRED TO]
LEENA VIJAYKUMAR VS. V. RAMESH BABU [LAWS(KAR)-2019-12-72] [REFERRED TO]
H.P.RAJESH VS. S.V.RAMACHANDRA [LAWS(KAR)-2020-6-320] [REFERRED TO]
ABRAR AHMAD VS. ALIMUDDIN [LAWS(ALL)-2014-11-334] [REFERRED TO]
SARVJEET MAHTO VS. STATE THR. CBI [LAWS(DLH)-2013-7-425] [REFERRED TO]
STATE OF KARNATAKA VS. RAVINDRA SWAMY [LAWS(KAR)-2023-1-424] [REFERRED TO]
ALAWA NEELMANI VS. STATE OF M P [LAWS(MPH)-2007-4-60] [REFERRED TO]
MAH. ADIWASI THAKUR JAMAT SWARAKSHAN SAMITI VS. STATE OF MAHARASHTRA [LAWS(SC)-2023-3-94] [REFERRED TO]
SMRITI MADAN KANSAGRA VS. PERRY KANSAGRA [LAWS(SC)-2021-10-32] [REFERRED TO]
SUBUNGCHA MWSHAHARY VS. ASSAM PUBLIC SERVICE COMMISSION [LAWS(GAU)-2009-9-16] [REFERRED TO]
PARTHA DAS @ PARTHA KUMAR DAS VS. STATE OF TRIPURA [LAWS(GAU)-2012-11-27] [REFERRED TO]
A LOGAN VS. NATIONAL AVIATION COMPANY INDIA LIMITED [LAWS(MAD)-2009-11-525] [REFERRED TO]
BHARAT GULABSING THAKUR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-4-285] [REFERRED]
PRABHUNATH BHARTI VS. STATE OF M P [LAWS(CHH)-2007-7-25] [REFERRED TO]
AJAY KUMAR VS. STATE OF U P AND 5 ORS [LAWS(ALL)-2016-7-289] [REFERRED]
SUNANDA JAGANNATH RUIKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2009-11-51] [REFERRED TO]
PRIYANKA OMPRAKASH PANWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2009-4-159] [REFERRED TO]
BABITA BALMIKI VS. AMRIKA BAI [LAWS(CHH)-2016-7-28] [REFERRED]
RAMAYANA SINGH MEENA ALIAS RAMAYAN SINGH VS. STATE OF SIKKIM [LAWS(SIK)-2018-3-3] [REFERRED TO]
ARCHANA MOURYA VS. M P BHOJ OPEN UNIVERSITY [LAWS(MPH)-2011-8-106] [REFERRED TO]
CHAIRMAN AND MANAGING DIRECTOR FCI AND ORS. VS. JAGDISH BALARAM BAHIRA AND ORS. [LAWS(SC)-2017-7-2] [REFERRED TO]
STATE OF ORISSA VS. RAMESH CHANDRA SWAIN [LAWS(ORI)-2021-4-9] [REFERRED TO]
PURSHOTTAM PATWAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-6-45] [REFERRED TO]
GANESH DASAYYA VS. STATE OF KARNATAKA [LAWS(KAR)-2019-4-342] [REFERRED TO]
SUPTDT OF POST OFFICES VS. R VALASINA BABU [LAWS(SC)-2006-12-2] [REFERRED TO]
SUPERINTENDENT OF POST OFFICES AND OTHERS VS. R. VALASINA BABU [LAWS(SC)-2006-12-112] [REFERRED TO]
SOHAN LAL SHARMA VS. STATE OF U. P. [LAWS(ALL)-2022-9-153] [REFERRED TO]
AVADH RAM SINGH DHANGAR VS. STATE OF U P TRU DISTRICT MAGISTRATE KHERI [LAWS(ALL)-2018-12-3] [REFERRED TO]
BHARAT GULABSING THAKUR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-4-114] [REFERRED TO]
BHARAT GULABSING THAKUR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-5-37] [REFERRED TO]
VIRONIKA SHAILBALA W/O SILAS CHOUHAN VS. STATE OF MADHYA PRADESH AND 3 OTHERS [LAWS(MPH)-2017-6-63] [REFERRED TO]
ADITYA UPADHYAY VS. NATIONAL INSTITUTE OF FASHION TECHNOLOGY [LAWS(MPH)-2020-8-375] [REFERRED TO]
SHILPA VISHNU THAKUR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2009-5-63] [REFERRED TO]
MALTI DEORAM KOLI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-4-72] [REFERRED TO]
KAISARODDIN JAHIRODDIN VS. DIVISIONAL CASTE VERIFICATION AND SCRUTINY COMMITTEE [LAWS(BOM)-2008-3-47] [REFERRED TO]
DEEPIKA YOGESHWAR NANDANWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-3-54] [REFERRED TO]
MADHUSUDAN VS. STATE OF JHARKHAND [LAWS(JHAR)-2017-10-16] [REFERRED TO]
B. SUBRAMANIYAN VS. THE SYNDICATE OF ANNAMALAI UNIVERSITY AND ORS. [LAWS(MAD)-2015-4-98] [REFERRED TO]
SAVITABEN HIRABHAI PATILYA VS. STATE OF GUJARAT [LAWS(GJH)-2007-9-65] [REFERRED TO]
M.K. RAGHUVARAN VS. STATE OF KERALA REPRESENTED BY CHIEF SECRETARY, SECRETARIAT, TRIVANDRUM. PIN [LAWS(KER)-2018-10-400] [REFERRED TO]
SHOBA LAKSHMI VS. DIVISIONAL COMMISSIONER BENGALORE [LAWS(KAR)-2007-3-19] [REFERRED TO]
HARSHALATA SUDHAKARRAO DHAWALE VS. DIVISIONAL COMMISSIONER [LAWS(BOM)-2014-9-42] [REFERRED TO]
MEGHMALA VS. G NARASIMHA REDDY [LAWS(SC)-2010-8-43] [REFERRED TO]
VINAYAK NARHARI KOLSHIKWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-10-85] [REFERRED TO]
VIJAYKUMAR MADHUKAR INGLE VS. CASTE SCRUTINY COMMITEE [LAWS(BOM)-2007-2-31] [REFERRED TO]
HIMACHAL PRADESH STATE ELECTRICITY BOARD LTD. VS. AHLUWALIA CONTRACTS (INDIA) LTD. AND ORS. [LAWS(HPH)-2015-8-14] [REFERRED TO]
PRITAM RONGPI VS. STATE OF ASSAM [LAWS(GAU)-2007-10-40] [REFERRED TO]
KRISHNAPATNAM PORT COMPANY LTD VS. GOVT OF A P [LAWS(APH)-2014-12-30] [REFERRED TO]
SURESH KUMAR KOSHTI VS. STATE GOVERNMENT OF CHHATTISGARH & ORS. [LAWS(CHH)-2009-12-59] [REFERRED TO]
KINJALKUMAR CHANDUBHAI RANA VS. COMISSIONER [LAWS(GJH)-2017-3-473] [REFERRED TO]
PRAKASH S/O SUBHASH BHOPLE VS. DEPUTY COLLECTOR [LAWS(BOM)-2014-8-203] [REFERRED TO]
LOCHAN MAJHI VS. STATE OF ORISSA [LAWS(ORI)-2010-4-4] [REFERRED TO]
BHARAMAPPA MUKAPPA HOSAMANI VS. THE STATE OF KARNATAKA [LAWS(KAR)-2017-3-222] [REFERRED TO]
RAM NATH VS. STATE OF U P [LAWS(ALL)-2019-5-277] [REFERRED TO]
HARI LAL PASWAN SON OF LATE PANCHU PASWAN VS. STATE OF BIHAR [LAWS(PAT)-2017-2-106] [REFERRED TO]
VAISHALI BABAN DHUMAL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-8-79] [REFERRED TO]
BIRENDRA KUMAR DEVANGAN VS. STATE OF CHHATTISGARH [LAWS(CHH)-2007-4-43] [REFERRED TO]
MOHD SHARIQUE UR REHMAN S/O ATA UR REHMAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2012-6-176] [REFERRED TO]
E SATHYASEELAN VS. RECOVERY OFFICER [LAWS(MAD)-2018-3-733] [REFERRED TO]
SANJAY KUMAR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-1-181] [REFERRED TO]
MOHAMMED ASLAM SON OF SHRI CHHOTU KHAN ALIAS ISLAMUDDIN VS. SMT NEELU DHANDHIYA WIFE OF SHRI VINAY CHAND DHANDHIYA [LAWS(RAJ)-2017-5-117] [REFERRED TO]
STATE OF MAHARASHTRA VS. SANJAY K NIMJE [LAWS(SC)-2007-1-41] [REFERRED TO]
RAJENDRA KUMAR AND ANOTHER VS. THE STATE OF CHHATTISGARH & OTHERS [LAWS(CHH)-2013-11-41] [REFERRED TO]
ASHOK BHASKAR CHAULKAR VS. CENTRAL BANK OF INDIA [LAWS(BOM)-2009-3-209] [REFERRED TO]
GURNAM SINGH DHILLON VS. RAJENDRA [LAWS(MAD)-2019-3-523] [REFERRED TO]
GEETA RAY VS. NAGENDRA CHANDRA DAS [LAWS(CHH)-2010-6-6] [REFERRED TO]
SANDIP ARJUN VAZARKAR VS. SCRUTINY COMMITTEE FOR VERIFICATION OF CASTE CERTIFICATE, THROUGH ITS CHAIRMAN [LAWS(BOM)-2009-6-203] [REFERRED TO]
BHARATSINH GODALBHAI BAMANIA VS. STATE OF GUJARAT [LAWS(GJH)-2007-9-51] [REFERRED TO]
SRI VISHAL BANSAL AND ANOTHER VS. ADDL. DISTRICT JUDGE/SPECIAL JUDGE AND 5 OTHERS [LAWS(ALL)-2018-3-485] [REFERRED TO]
JAVVAJI KOTI NAGAIAH VS. HONBLE CHIEF JUSTICE HIGH COURT OF A P [LAWS(APH)-2013-2-51] [REFERRED TO]
UNION OF INDIA VS. C ARUNA DEVI [LAWS(APH)-2011-7-10] [REFERRED TO]
DARVELL INVESTMENT & LEASING (I) PVT LTD VS. STATE OF WEST BENGAL [LAWS(CAL)-2015-3-65] [REFERRED TO]
BHILAI STEEL PLANT VS. GANPATI [LAWS(CHH)-2022-11-8] [REFERRED TO]
AMEY MAHENDRASING THAKUR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-10-127] [REFERRED TO]
L USHADEVI VS. UNION OF INDIA [LAWS(SC)-2007-4-155] [REFERRED TO]
REGIONAL MANAGER CENTRAL BANK OF INDIA VS. MADHULIKA GURUPRASAD DAHIR [LAWS(SC)-2008-7-126] [REFERRED TO]
P. SHANTHI VS. D. DHINAKARAN [LAWS(MAD)-2020-10-157] [REFERRED TO]
GOKUL PRASAD VS. STATE LEVEL COMMITTEE [LAWS(MPH)-2012-1-9] [REFERRED TO]


JUDGEMENT

S. B. Sinha, J. - (1.)The jurisdiction of the Caste Scrutiny Committee and/or extent thereof falls for our consideration in these appeals which arise out of judgments and orders dated 28-07-2003, 04.10.2004 and 24.11.2004 passed by the Bombay High Court in Writ Petition Nos. 2745 of 1988, 3153 of 1996 and 3737 of 2001 respectively.
(2.)We may, however, notice the factual matrix of the matter from Civil Appeal No. 789 of 2005.
(3.)Respondent is said to be a member of the Scheduled Tribe being belonging to Thakur community as envisaged under Entry 44 of the list of the Scheduled Tribes pertaining to the State of Maharashtra issued in terms of the Scheduled Castes and Scheduled Tribes Orders (Amendment) Act, 1976. A certificate showing that he belongs to the aforementioned tribe community was issued to him. Respondent obtained appointments and/or admissions in various institutions pursuant to or in furtherance of such certificate. However, the Scrutiny Committee constituted in terms of the decision of this Court in Kumari Madhuri Patil and Another v. Addl. Commissioner, Tribal Development and Others [(1994) 6 SCC 241], opined that he did not belong to the said community and in fact belongs to Kshatriya Thakur caste, whereupon his Scheduled Tribe certificate was cancelled.


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