MOMO TANTANGA Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-6-7
HIGH COURT OF MANIPUR
Decided on June 03,2019

Momo Tantanga Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

LANUSUNGKUM JAMIR,J. - (1.) The PIL focuses on the following issues:- "(i) Admit this humble writ petition and issue rule Nisi to the respondents. (ii) Issue a writ in the nature of MANDAMUS and/or any other appropriate Writs, orders or directions as to this Hon'ble Court may deem just and proper, thereby directing the Respondents to establish Primary Schools at Langkhongching Village, Rilram Centre Village and Choktong Village of Tengnoupal District, Manipiur."?
(2.) Heard Mr. K.Aaron, learned counsel for the petitioner as well as Mr.N.Kumarjit, learned AG for the State. The Right of Children to Free and Compulsory Education Act, 2009 is the hall-mark of the present writ petition. The grievance of the petitioner is that there is no proper schools established in the various villages and children of these villages are deprived of the proper school education.
(3.) Learned counsel refers to Sections 3 and 6 of the Act which are extracted as under. "3. Right of child to free and compulsory education." "(1 ) Every child of the age of six to fourteen years shall have the right to free and compulsory education in a neighbourhood school till the completion of elementary education. (2) For the purpose of sub-section (1), no child shall be liable to pay any kind of fee or charges or expenses which may prevent him or her from pursuing and completing the elementary education. *** *** *** 6. Duty of appropriate Government and local authority to establish school." "For carrying out the provisions of this Act, the appropriate Government and the local authority shall establish, within such area or limits of neighbourhood, as may be prescribed, a school, where it is not so established, within a period of three years from the commencement of this Act. 7."? ;


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