GAINAICHUNGMALANGMEI Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-30
HIGH COURT OF MANIPUR
Decided on September 13,2019

Gainaichungmalangmei Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

- (1.) W.P. (C) No. 934 of 2016 has been filed by the petitioner seeking to quash the order dated 28.09.2016 passed by the first respondent wherein and whereby respondent No. 4 was recognized as Khullakpa-cum-Ex-officio Chairman of Pongringlong Hill Village Authority, Senapati District, Manipur.
(2.) W.P. (C) No. 428 of 2015 has been filed by Pongringlong (Charoipandongba) Hill Village Authority, represented by its Ex-officio Chairman (Khullakpa), the petitioner in W.P. (C) No. 934 of 2016, seeking to issue a writ of mandamus for allowing to implement the MGNREGS Scheme through the petitioner village authority in the interest of all the villagers.
(3.) Since the parties and the issue involved are one and the same, both the writ petitions were taken up together and disposed of by this common order.;


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