JOINT REGISTRAR OF CO Vs. CHERIAN EAPEN AND ORS. ETC. ETC.
LAWS(SC)-2016-12-59
SUPREME COURT OF INDIA
Decided on December 05,2016

Joint Registrar of Co Appellant
VERSUS
Cherian Eapen and Ors. Etc. Etc. Respondents

JUDGEMENT

Kurian,J. - (1.) Leave granted.
(2.) The appellants are before this Court aggrieved by the interim order dated 1.11.2016 passed in Writ Petition Nos.33414 of 2016 and other connected matters. By way of the said order, the Division Bench of the High Court permitted the elections, scheduled to be held on 5.11.2016, to go on. It was also made clear that the elections conducted to the Managing Committee would be provisional and subject to the result of the writ petitions and also invocation of Section 69 of the Kerala Co-operative Societies Act.
(3.) When the special leave petition came up before this Court on 11.11.2016, the following order was passed:- "Permission to file the SLPs is granted. Heard the learned counsel for the petitiones and the learned counsel appearing on behalf of the caveator viz Respondent No.31. Looking at the peculiar facts and circumstances of the case, it is directed that by way of interim order an Administrative Committee shall be formed which shall consist of one Government official, who will be the Chairman of the Committee and the President as well as the Secretary of the Society shall be the member of the said Committee. The Administrative Committee shall perform day to day work of the Cooperative Society and shall not take any policy decision. The petition which is pending before the High Court shall be heard as soon as possible and preferably within a period of two months from today. Issue notice to the respondents by speed post returnable on 5th December, 2016. Implementation of the impugned judgment is stayed.";


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