YUMNAM NILAMANI SINGH & 4 ORS. Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-39
HIGH COURT OF MANIPUR
Decided on September 04,2019

Yumnam Nilamani Singh 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.) By the instant writ petition, the petitioners have prayed for issuing a writ of certiorari or any other appropriate writ to quash the notification dated 8/8/2019 and the order dated 19/8/2019 on the ground that the said notification and order have been issued in order to nullify and frustrate the order passed by this Court on 15/7/2019.
(3.) By the said order dated 15/7/2019, this Court had directed the respondents and in particular, the Director of MAHUD, Government of Manipur to consider the letters dated 8/2/2019 and 20/2/2019 so that appropriate steps could 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. It has been submitted by him that the respondents and in particular, the Director of MAHUD, Government of Manipur failed to implement the said order dated 15/7/2019 passed by this Court and non-compliance of the said order compelled the petitioners to file a contempt petition which is said to be pending before this Court. It has further been submitted by him that in the show cause notice dated 1/8/2019, only 3 (three) allegations were made to which the Executive Officer, Lamshang Nagar Panchayat vide its letter dated 3/8/2019 had furnished explanations but on the basis of the audit report which relates to the years 2015-2016, 2016-2017 and 2017-2018, although Lamshang Nagar Panchayat was constituted only on 4/8/2018, the impugned notification dated 8/8/2019 and impugned order dated 19/8/2019 have been issued which are bad in law.;


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