YUMKHAIBAM RUHINIKUMAR SINGH Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-11-19
HIGH COURT OF MANIPUR
Decided on November 27,2019

Yumkhaibam Ruhinikumar Singh Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

RAMALINGAM SUDHAKAR,J. - (1.) Heard Mr. H. Dijen Singh, learned counsel for the petitioner and Mr.N.Kumarjit, learned AG for the State respondents.
(2.) The prayers in this Public Interest Litigation are as follows:- "i. To admit the present writ petition. ii) To quash or set aside the order No.54/75/2004-For(MPCB) dated 24th March, 2017 nominating Shri Laishram Radhakishore Singh, MLA as Chairman of Manipur Pollution Control Board as he is not competent to nominate as Chairman, MPCB under section 4(2)(a) of the Water Act, 1974; " iii) To direct the respondents to framed guideline or recruitment rule for appointment/nomination for the post of Chairman and Member Secretary of MPCB; iv) To pass any such order or orders which the Hon;ble Court may deem fit, proper and just in the facts and circumstance of the present case."?
(3.) When the learned counsel for the petitioner was informed about the decision of the Hon'ble Supreme Court in the case of Girjesh Shrivastava and Others vs. State of M.P. and Others reported in (2010) 10 SCC 707, he pleaded that if the present PIL is dismissed on the ground of alternative remedy and that PIL is not maintainable in service matter, he may be permitted to approach the appropriate forum.;


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