SUNIL BABURAOJI FUNDE & ANR. Vs. STATE OF MAHARASHTRA & ORS.
LAWS(BOM)-2017-3-115
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on March 07,2017

Sunil Baburaoji Funde And Anr. Appellant
VERSUS
State of Maharashtra And Ors. Respondents

JUDGEMENT

HAQ Z.A.,J. - (1.) Heard.
(2.) Rule made returnable forthwith.
(3.) The petitioners have challenged the order issued by the respondent No. 2 Divisional Joint Registrar, Co-operative Societies superseding the Executive committee of the petitioner No. 2 and appointing the respondent No. 3 as Administrator to manage the affairs of the petitioner No. 2 society. According to the respondents, this action is required to be taken as the committee of the respondent No. 2-society failed to take steps for holding elections on time and as the committee cannot continue after its term of five years, as provided by section 73-AAA(3) of the Maharashtra Co-operative Societies Act, 1960 (hereinafter referred to as the Act of 1960) is complete.;


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