Kalbelia Vikas Samiti vs State Of Raj. & Ors on 4 December, 2010

Rajasthan High Court – Jodhpur
Kalbelia Vikas Samiti vs State Of Raj. & Ors on 4 December, 2010


D.B. CIVIL WRIT PETITION (PIL) NO.11167/2009

Kalbelia Vikas Samiti. vs. State of Raj. and others.

DATE OF ORDER : 4.12.2009

HON’BLE THE CHIEF JUSTICE SHRI JAGDISH BHALLA
HON’BLE JUSTICE SHRI PRAKASH TATIA

Mr.Bharat Devasi, for the petitioner.

Heard.

It has been prayed in this writ petition that a direction be

issued that caste certificate be issued.

From the perusal of Annexure-1, it is crystal clear that the

directions have already been issued by the Collector in this

connection. Accordingly, whenever a question of issuance of

caste certificate is there, the same be considered in accordance

with the directions (Annexure-1) issued by the Collector.

With these observations, this writ petition is disposed of.

[PRAKASH TATIA], J. [JAGDISH BHALLA], CJ.

S Phophaliya/-

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