APARNA SARKAR (DAS) (UPA-PRADHAN) Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-2-28
HIGH COURT TRIPURA
Decided on February 01,2021

Aparna Sarkar (Das) (Upa-Pradhan) Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Akil Kureshi, J. - (1.) Petitioners have challenged separate orders all dated 30th September, 2019 copies of which are produced at annexures 3 to 7 with the petition by which they have been disqualified as Upa-Pradhan and members of Manubazar Gram Panchayat.
(2.) Brief facts are as under: The petitioners had contested for the post of member of Gram Panchayat, Manubazar and were sponsored by a particular political party. They were all declared elected in the declaration of result which took place on 11.07.2019. First meeting of the panchayat was held on 17.08.2019. The petitioners along with other elected members took oath of office. Petitioner No.1 was elected as Upa-Pradhan. According to the petitioners, thereafter suddenly, the Block Development Officer, respondent No.3 herein issued impugned orders dated 30th September, 2019 individually disqualifying the petitioners from the position of Members/Upa-Pradhan of the Gram Panchayat. These orders, the petitioners have challenged on various grounds. According to the petitioners, they had not committed any acts which would incur disqualification. In any case, the impugned orders have passed without issuing show cause notices to the petitioners or granting any opportunity of hearing in any manner whatsoever.
(3.) The official respondents have appeared and filed a reply. However, the petitioners' ground of no notice of opportunity of hearing, has not been denied. We have, therefore, focused our attention only on this single aspect of the matter.;


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