TABITHA PAMEI & 4 ORS. Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-11-23
HIGH COURT OF MANIPUR
Decided on November 25,2019

Tabitha Pamei And 4 Ors. Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

Kh. Nobin Singh,J. - (1.) Heard Shri Y. Nirmolchand, learned Senior Counsel appearing for the petitioners.
(2.) The grievance of the petitioners is that they are the Councillors of Lamshang Nagar Panchayat.
(3.) In WP(C) No. 474 of 2019, this Court while disposing it of passed the following order :- "In view of the above, the instant writ petition stands disposed of with the direction that the respondents and in particular, the respondent No. 2 shall consider the said letters dated 08-02-2019 and 20-02-2019 within a period of two weeks from today and convey the approval so that appropriate steps can be taken by the Executive Officer for the purpose of convening a Special Meeting for consideration of No Confidence Motion against the Chairperson and Vice-Chairperson of Lamshang Nagar Panchayat at an early date." ;


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