SRI. DEBARAJ MALLIKA Vs. COLLECTOR, PURI AND ORS.
LAWS(ORI)-1978-1-17
HIGH COURT OF ORISSA
Decided on January 23,1978

Sri. Debaraj Mallika Appellant
VERSUS
Collector, Puri And Ors. Respondents

JUDGEMENT

P.K. Mohanti, J. - (1.) CHALLENGE in this writ petition is to the Resolution passed by the Karabara Grama Panchayat (vide Annexure -2) recording want of confidence in the Petitioner and also to the Notification issued by the Collector, Puri (vide Annexure 3) removing the Petitioner from the office of the Sarpanch.
(2.) THE Petitioner's case is that the notice issued by the Sub -Divisional Officer, Nayagarh (opp. party No. (2) for convening of the special meeting on 31 -8 -1977 did not satisfy the requirements of Section 24(2)(c) of the Orissa Grama Panchayat Act and as such the Resolution in Annexure 2 and the Notification in Annexure 3 are invalid in law. The Collector, Puri and the Sub -divisional Officer. Nayagarh (opp. parties 1 and 2) have filed counter contending that the provisions of Section 24 of the Act were duly complied with.
(3.) OPPOSITE parties 4 to 10, 12, 13, 15, 16, 18 and 19 have also filed counter affidavit supporting the stand taken by opposite parties 1 and 2.;


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