ARYA SAMA Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2021-2-10
HIGH COURT OF MEGHALAYA
Decided on February 08,2021

Arya Sama Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) The petitioner by the instant writ petition is aggrieved with the action of the respondent No. 3 i.e. (District School Education Officer) in granting approval to the proposal for the re-constitution of the Managing Committee of the Arya Vidyalaya Secondary School, Jhalupara, Shillong which they maintained was accorded without scrutiny and without the consent or recommendation of the sponsoring body which is the petitioner (Arya Samaj).
(2.) I have heard learned counsel for the parties.
(3.) Mr. M.F. Qureshi, learned counsel for the petitioner submits that the School in question is a minority School and the Arya Samaj, Shillong is the Sponsoring Body of the said School. He submits that other previous Managing Committees of the School were constituted by the Arya Samaj or under the direction and supervision of the petitioner No. 1. He further submits that the outgoing Managing Committee before the expiry of its term on 26.07.2018, convened a meeting on 21.07.2018 to elect the Secretary and other nominated Members and the proposal arrived at, was sent to the petitioner by the outgoing Secretary vide letter dated 22.07.2018.;


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