NURUL AMIN Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-3-6
HIGH COURT OF MEGHALAYA
Decided on March 03,2020

NURUL AMIN Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

H.S. Thangkhiew,J. - (1.) Heard Mr. A.S. Siddiqui, learned counsel assisted by Mr. A.G. Momin, learned counsel for the petitioner and also Ms. I. Lyngwa, learned GA on behalf of all the respondents.
(2.) The grievance of the writ petitioner who is stated to be the Headmaster of the Khetadhowa SSA UP School under Dadenggre, Civil Sub-Division, West Garo Hills District, Meghalaya, is that prior to the expiry of the term of the Managing School Committee, a meeting was held and a new Managing Committee was constituted with the petitioner as the Convener. A Resolution dated 31.01.2020 was then forwarded to the respondent No. 4 vide Forwarding Letter dated 31.01.2020 for approval of the reconstitution of the Khetadhowa SSA UP School under Dadenggre, Civil Sub-Division, West Garo Hills District, Meghalaya. However, it seems no response has been received yet from the respondent No. 4, which has brought the writ petitioner before this Court seeking a Mandamus to direct the respondent No. 4 to approve the said re-constituted Managing Committee.
(3.) Mr. A.S. Siddiqui, learned counsel in the course of submissions has however submitted that it would suffice if the writ petition be disposed of with a direction to the respondent No. 4 to dispose of the matter which is pending before him which had been submitted by the letter dated 31.01.2020.;


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