THE DASAVA EKTA MAHILA DUDH UTPADAK SAHKARI MANDLI LTD Vs. THE STATE OF GUJARAT
LAWS(GJH)-2021-1-1
HIGH COURT OF GUJARAT
Decided on January 04,2021

The Dasava Ekta Mahila Dudh Utpadak Sahkari Mandli Ltd Appellant
VERSUS
THE STATE OF GUJARAT Respondents

JUDGEMENT

BIREN VAISHNAV, J. - (1.) Heard Mr.Harin Raval, learned Senior Counsel with Mr.Dipen Desai, learned advocate for the petitioners, Ms.Manisha Lavkumar, learned Government Pleader with Ms.Nidhi Vyas, learned AGP for the State and Mr.Prakash Jani, learned Senior Counsel with Mr.Shivang Jani, learned advocate for respondent No.6.
(2.) In both these petitions under Article 226 of the Constitution of India, the orders under challenge i.e. dated 22.12.2020 are orders, by which, the nominations for the delegate of the petitioners' society to stand for elections to the Board of the Mehsana District Co-Operative Milk Producers Union Limited have been rejected.
(3.) As far as Special Civil Application No. 16888 of 2020 is concerned, there is another order placed on record by the respondent - Election Officer of 22.12.2020, by which, the additional ground rejecting the nomination of the petitioner is rejected. The purported ground is that the delegate of the petitioner was a member only from 15.06.2019 which was less than two years as stipulated under the relevant bye law 48.;


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