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Manohar Ramchandra and anr. Vs. Lakshman Mahadev - Court Judgment

LegalCrystal Citation
SubjectProperty;Civil
CourtMumbai
Decided On
Judge
Reported in(1885)ILR9Bom371
AppellantManohar Ramchandra and anr.
RespondentLakshman Mahadev
Excerpt:
civil procedure code, act xiv of 1882, section 407, clause (d) - pauper--vakil--agreement--subject-matter. - maharashtra scheduled castes, scheduled tribes, de-notified tribes (vimukta jatis), nomadic tribes, other backward classes and special backward category (regulation of issuance and verification of) caste certificate act (23 of 2001), sections 6 & 10: [s.b. mhase, a.p. deshpande & p.b. varale, jj] caste certificate petitioner seeking appointment against the post reserved for member of schedule tribe his caste certificate was invalidated subsequently held, his appointment would not be protected. the observations/directions issued by supreme court in para 36 of judgment in the case of state v millind reported in 2001 91) mah. lj sc 1 is not the law declared by supreme court under.....charles sargent, c.j.1. we concur in the opinion of the subordinate judge.
Judgment:

Charles Sargent, C.J.

1. We concur in the opinion of the Subordinate Judge.


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