HIRJIBHAI HARIBHAI TRAMBADIA Vs. STATE OF GUJARAT
LAWS(GJH)-1979-8-13
HIGH COURT OF GUJARAT
Decided on August 21,1979

HIRJIBHAI HARIBHAI TRAMBADIA Appellant
VERSUS
STATE Respondents

JUDGEMENT

A.N.SURTI - (1.) The petition is directed against the impugned orders at Ann- exures A and B to the petition whereby a declaration was made that the petitioner is disqualified as a Panchayat Member of the Jam Jodhpur Nagar Panchayat under sec. 23 (i) (g) of the Gujarat Panchayats Act 1961 on the ground that the petitioners daughter was in service of the Boys and Girls High School run by the Nagar Panchayat and hence the peti- tioner had interest in the work done by the Panchayat.
(2.) At the relevant time the petitioner was duly elected member of the Panchayat of the Jam Jodhpur Nagar Panchayat in the elections held in December 1972 When the petition was filed it was averred that under the provisions of the Gujarat Panchayats Act the petitioner was entitled to continue as Panchayat member for a period of five years till the next elections were held of the Nagar Panchayat of Jam Jodhpur. The petitioners daughter named Chandrikaben was appointed in the Boys and Girls High School run by the Nagar Panchayat of which the petitioner was a member. In this background respondent No. 2 declared the petitioner to be disqualified as a member of the Nagar Panchayat under sec. 23 (i) (g) of the Gujarat Panchayats Act 1961 Sec. 23 (i) (g) of the Gujarat Panchayats Act 1961 provides as follows in so far as it is relevant to this petition : "23 No person shall be a member of a Panchayat or continue as such who- x x x x x x x x (f) has directly or indirectly by himself or his partner any share or interest in any work done by order of the Panchayat or in any contract with by or on behalf of or employment with or under the Panchayat. Explanation 1. A person shall not be disqualified under clause (g) for membership of a Panchayat by reason only of such person x x x x x x x x x x x x x x x x x x (b) merely being a relative of a person in employment with or under or by or on behalf of the panchayat.
(3.) It was submitted that the word relative occurring in clause (g) of Explanation 1 to sec. 23 would include all relatives near or remote. It was also submitted that the word relative would thus include wife a son a daughter or the like near relatives. It was urged that on correct interpre- tation of the relevant provisions of sec. 23(1)(g) read with Explanation 1 (g) of the Act would go to show that merely because a son or a daug- hter of a member of a Panchayat is in service of an institution run by the Panchayat would not by itself disqualify the concerned member as a Panchayat member.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.