GRANDHI RAGHURAMA GUPTA MARKAPUR Vs. REVENUE DIVISIONAL OFFICER MARKAPUR
LAWS(APH)-1971-8-11
HIGH COURT OF ANDHRA PRADESH
Decided on August 25,1971

GRANDHI RAGHURAMA GUPTA, MARKAPUR Appellant
VERSUS
REVENUE DIVISIONAL OFFICER, MARKAPUR Respondents

JUDGEMENT

Lakshmaiah, J. - (1.) This writ appeal is preferred against the order dated 25/08/1969 passed by our learned Brother Kondaiah, J., allowing Writ Petition No. 2201 of 1969.
(2.) The writ petition was filed under Article 226 of the Constitution of India for the issuance of a Writ of Certiorari to quash the resolution No. 80 of the Municipal Council, Markapur, dated 25/06/1969, relating to the motion of no-confidence in the appellant herein.
(3.) The sanctioned strength of the Municipal Council Markapur is twenty. The election of the Members of that Municipal Council took place in the month of September, 1967, the period of office of the council being five years. Twelve councilors of the aforesaid Municipal Council issued a written notice under sub-section (2) of Section 46 of the Andhra Pradesh Municipalities Act, 1965 ( referred to hereafter merely as the Act ), to the Revenue Divisional Officer, Markapur, the first respondent herein, expressing their intention to make a motion of want of confidence in the Chairman of the Municipal Council, the appellant herein.;


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