RAMADHAR SINGH Vs. COMMITTEE OF MGT S M S P S ITALI
LAWS(SC)-2016-2-99
SUPREME COURT OF INDIA
Decided on February 23,2016

RAMADHAR SINGH Appellant
VERSUS
Committee Of Mgt S M S P S Itali Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The issued raised in this appeal pertains to election to the Committee of Management of Shri Manas Shiksha Prasar Samiti, Itaili. The disputed election was held on 01.04.2008. It is not in dispute that the term of the Committee is for three years. There were elections in 2011 and 2014 and another election must be getting due as well.
(3.) In that view of the matter, we do not think that anything on facts survives to be considered by this Court in this appeal. The appeal is, accordingly, dismissed.;


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