THOUNAJAM JAMES SINGH Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-12
HIGH COURT OF MANIPUR
Decided on September 23,2019

Thounajam James Singh Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

R.S.,J. - (1.) Heard Mr. L.Sevananda Sharma, learned counsel for the petitioner and Mr. S.Nepolean, learned Government Advocate for the State respondents.
(2.) The prayers in this PIL are as follows:- "i. to admit this writ petition and issue Rule Nisi; (ii) In the interim, to issue a writ in the nature of Mandamus or any other writs/directions directing the respondents to make suitable changes by issuing a rectified notification/order by elevating the precedence/status of the puisne Judges of the High Court of Manipur above the precedence/status of the Advocate General. (iii)to issue a writ in the nature of Mandamus or any other appropriate writs/directions to the respondents by placing the precedence/status of the District Judges to the status of Principal secretary and much above the precedence of the Deputy Commissioner by taking reliance from the grade/status given in the MLR Act and Rules read with the provisions of the Legal Services Authority Act and its framed rules. (iv)to issue a Writ of Mandamus or any other appropriate writs/directions to the respondents by placing the precedence/status of the Chief Judicial Magistrate to the status of District Magistrate and that of the Judicial Magistrate First Class to the rank of Additional District Magistrate."
(3.) In this PIL, the Court ordered notice on 21.02.2018. The order reads as under:- "21.02.2018 Heard Mr. L. Sevananda, learned counsel for the petitioner. Issue notice returnable on 21st March, 2018. Mr. R.S. Reisang, learned Senior GA issued by Mr. Shyam Sharma, learned GA accepts notice on behalf of Respondents No. 1,2 and 4 Mr. S. Suresh, learned CGC accepts notice on behalf of Respondent. No. 5 Mr. L. Sevananda, learned counsel for the petitioner prays for permission to delete Respondents No. 3 and 6. Permission is granted, and necessary amendment in the cause list be made forthwith. List the matter on 21st March, 2018." On 30.5.2018, this Court passed the following order:- "30.5.2018 R.S.C.J., Heard Mr. Sevananda, learned counsel for the petitioner. Mr.R.S.Reisang, learned senior GA states that the issue is being seriously considered by the GAD, for review of the notifcation and seeks some time to get instruction in the matter. At the request, matter be posted on 20.6.2018. It there is any difficulty, respondents is at liberty to seek for further adjournment." ;


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