AHMEDABAD MUNICIPAL CONSUMERS CO-OP. STORES LTD. AND OTHERS Vs. AMBALAL MADHABHAI & OTHERS
LAWS(GJH)-1983-12-41
HIGH COURT OF GUJARAT
Decided on December 08,1983

Ahmedabad Municipal Consumers Co -Op. Stores Ltd. And Others Appellant
VERSUS
Ambalal Madhabhai And Others Respondents

JUDGEMENT

- (1.) What Rule 32 (2) (b) requires is that a member of a society, who carries on business of the kind carried on by the society (Sangh) of which he is a member, shall not be eligible to be the member of any committee of the society (Sangh). In the facts and circumstances of the case, the utlimate factual finding reached by the Cooperative Tribunal does not call for any interference with, namely, that there is no identity or similarity of business of the Sangh and that of the said two persons. (ISS) Rule discharged.;


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