SHRI VIJAY S/O DEORAO PARSE Vs. THE ASSISTANT REGISTRAR, COOPERATIVE SOCIETIES (DAIRY), NAGPUR
LAWS(BOM)-2017-9-331
HIGH COURT OF BOMBAY
Decided on September 22,2017

Shri Vijay S/O Deorao Parse Appellant
VERSUS
The Assistant Registrar, Cooperative Societies (Dairy), Nagpur Respondents

JUDGEMENT

S.C.GUPTE,J. - (1.) Heard learned counsel for the petitioners and learned Assistant Government Pleader for respondent No. 1/State.
(2.) Rule. Rule made returnable forthwith and taken up for hearing with consent of counsel for the parties.
(3.) The subject matter of challenge in the present writ petition is an order passed by the Election Officer appointed to conduct elections to the Managing Committee of Ekattamik Matsyotpadan Vikas Sahakari Sanstha Maryadi (respondent No. 3), which is confirmed in appeal by the Assistant Registrar, Cooperative Societies (Dairy), Nagpur.;


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