SATISH N DESHMUKH Vs. ADDITIONAL COMMISSIONER PUNE DIVISION PUNE AND ORS
LAWS(BOM)-2017-12-176
HIGH COURT OF BOMBAY
Decided on December 14,2017

Satish N Deshmukh Appellant
VERSUS
Additional Commissioner Pune Division Pune And Ors Respondents

JUDGEMENT

M.S. Sonak, J. - (1.) Heard Mr. Aradhye, learned counsel for the petitioner, Mr. A.R. Metkari, learned counsel for respondent No.3 and Mr. Kankal, learned AGP for respondent Nos.1,2 and 5.
(2.) Rule. Rule is made returnable forthwith at the request of and with the consent of learned counsel for the parties.
(3.) The challenge in this petition is to the order dated 21st August 2013 made by the Additional Commissioner, Pune Division in exercise of appellate powers under Section 16(2) of the Maharashtra Village Panchayat Act, 1958 (said Act). The Additional Commissioner, by the impugned order has set aside the Additional Collector's order dated 28th February 2013, by which, he had disqualified respondent No.3 from continuing as a member of the village panchayat of Karkamb by relying on the provisions contained in Section 14 (1) (j3), i.e., encroachment on government land or public property.;


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