NARASIMGAPALEM FISHERMAN COOPERATIVE SOCIETY LTD Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2020-12-62
HIGH COURT OF ANDHRA PRADESH
Decided on December 22,2020

Narasimgapalem Fisherman Cooperative Society Ltd Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

M V RAMANAIAH VS. A P SECRETARIAT [REFERRED TO]


JUDGEMENT

A.V.SESHA SAI,J. - (1.)Since these two Writ Petitions are inter-related and as the pleadings are completed, with the consent of the learned advocates appearing for both sides, this Court deems it appropriate to dispose of these two Writ Petitions by way of this common order, though the matters are coming up under the caption 'For admission'.
(2.)In W.P. No.13833 of 2020, challenge is to the proceedings of the Joint Director of Fisheries, Machilipatnam, Krishna District, dated 29.07.2020, appointing the Fisheries Development Officer, Vijayawada, Krishna District, as Part-Time Person In-Charge of the subject society and to declare the resolution of the General Body Meeting dated 23.07.2020, as illegal, irregular, arbitrary, unconstitutional and against the principles of natural justice and to direct the respondents to recognize the election of the subject society held on 14.03.2020 and to return the records of the society.
(3.)In W.P. No.22973 of 2020, challenge is to the election notification dated 06.11.2020 issued by the District Collector and District Election Authority, Krishna District, under Rule 22 of the Andhra Pradesh Co-Operative Societies Rules, 1964 (for short, 'the APCS Rules, 1964'), notifying the election to the Managing Committee of the subject society as 23.12.2020 by showing of hands as per the procedure laid down under Rule 22B of the APCS Rules, 1964, and the petitioners are also seeking a consequential direction to the respondents to recognize the Executive Committee of the subject society elected on 14.03.2020.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.