ALL ODISHA LAWYERS ASSOCIATION Vs. ODISHA STATE BAR COUNCIL
LAWS(ORI)-2020-5-14
HIGH COURT OF ORISSA
Decided on May 14,2020

All Odisha Lawyers Association Appellant
VERSUS
Odisha State Bar Council Respondents

JUDGEMENT

Mohammad Rafiq, C.J. - (1.) This writ petition has been filed by All Odisha Lawyers Association-petitioner (for short "the Association"), which claims to be an association of a group of advocates, inter alia with the prayer that the letter dated 14.04.2020 (Annexure-4) issued by the Bar Council of India-opposite party no.2 (for short "the BCI") and the consequential guidelines dated 04.05.2020 issued by the Odisha State Bar Councilopposite party no.1 (for short "the OSBC") as well as its subsequent clarification vide letter dated 06.05.2020 under Annexures-6 and 7 respectively, may be quashed and set aside.
(2.) Dispute pertains to annual election of the various Bar Associations in the State of Odisha.
(3.) The case set up by the petitioner-Association in the present writ petition is that the OSBC vide Notification dated 10.02.2020 notified 28.03.2020 as the date for election to all the Bar Associations in the State of Odisha. All the affiliated Bar Associations of Odisha notified the programme to hold election in their respective Associations following the principle of 'One Bar, One Vote, One Day'. All such Associations appointed their Election Officers and sold nomination papers. Different candidates purchased the nomination papers by depositing the non-refundable security amounts and filed the nomination papers. After scrutiny of the nomination papers, withdrawal process was also completed. Thereafter, final list of contesting members for different posts was published by the Election Officers. Due to outbreak of the pandemic Coronavirus (COVID-19) and the lockdown imposed throughout the country, the OSBC intimated to all the Election Officers of the State to postpone the date of election from 28.03.2020 to 25.04.2020.;


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