TITUS KAMEI Vs. UNION OF INDIA
LAWS(MANIP)-2021-3-11
HIGH COURT OF MANIPUR
Decided on March 12,2021

Titus Kamei Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

KH.NOBIN SINGH,J. - (1.) Heard Shri Anjan Sahu, learned counsel appearing for the petitioners; Shri S. Suresh, learned ASG appearing for the respondent Nos. 1 and 2, Shri Kh. Samarjit, learned counsel for the respondent No. 3 and Shri Lenin Hijam, learned Addl. Advocate General for the State respondents.
(2.) The main prayer in the writ petition is to issue a writ of mandamus or any other appropriate writ to direct the respondents to consider the case of the petitioner on behalf of the entire Tribal communities in the Manipur Valley areas and to create as Scheduled Tribe Reserved Assembly Constituency in the Manipur Valley for the betterment and upliftment of the Tribal People.
(3.) During the pendency of the writ petition, the Ministry of Law and Justice (Legislative Department) has issued a notification dated 03-03-2021 which reads as under - 'S.O. 1023(E). - In exercise of the powers conferred by Section 3 of the Delimitation Act, 2002 (33 of 2002), the Central Government hereby makes the following amendments in the notification of the Government of India in the Ministry of Law and Justice (Legislative Department), number S.O. 1015(E), dated the 06th March, 2020, namely:- In the said notification. - (i) In the opening paragraph, - (a) the words, 'and the States of Assam, Arunachal Pradesh, Manipur and Nagaland', shall be omitted; (b) for sub-paragraph (iii), the following sub-paragraph shall be substituted, namely:- '(iii) the State Election Commissioner, the Union Territory of Jammu and Kashmir.'; (ii) in Paragraph 2, for the words, 'one year', the words, 'two years' shall be substituted; (iii) in paragraph 3, sub-paragraph (ii) shall be omitted.';


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