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Ku. Sangita Madan Ingle v/s State of Maharashtra, through Principal Secretary Tribal Development Department & Another


Company & Directors' Information:- MADAN DEVELOPMENT PVT LTD [Strike Off] CIN = U45203WB1979PTC032311

Company & Directors' Information:- SANGITA INDIA PRIVATE LIMITED [Strike Off] CIN = U74900DL1998PTC094643

    WRIT PETITON NO.5645 OF 2009

    Decided On, 11 January 2010

    At, In the High Court of Bombay at Nagpur

    By, THE HONOURABLE MR. JUSTICE S.A. BOBDE & THE HONOURABLE MRS. JUSTICE VASANTI A. NAIK

    For the Petitioner: A.P. Kalmegh, Advocate. For the Respondents: R1 & R2, S.S. Doifode, A.G.P.



Judgment Text

S.A. BOBDE, J.


Rule returnable forthwith. Heard by consent of parties.


2] The Caste Scrutiny Committee is directed to decide the caste-claim of the petitioner within a period of 6 months from the date fixed before the committee.


3] In the meanwhile, we direct that the respondents shall provisionally appoint the petitioner who is admittedly selected for the post of Talathi upon obtaining an undertaking from her that she will not claim any benefit, if her claim is not validated by the committed in accordance with the government resolution No. STC-1006/PK 102/K.10 dated 30

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.8.2006. Order accordingly with no order as to costs.
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