R.K MEMI DEVI AND 4 ORS Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-40
HIGH COURT OF MANIPUR
Decided on September 06,2019

R.K Memi Devi And 4 Ors Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

Kh. Nobin Singh, J. - (1.) Heard Shri N. Jotendro, learned senior counsel appearing for the petitioners and Shri Kh. Athouba, learned Government Advocate appearing for the respondents.
(2.) The validity and correctness of the show cause notice dated 31.08.2019 is under challenge on the ground that the notices were not issued to the Councilors of the Lamlai Municipal Council. By the said show cause notice, a period of 7 days was given for giving reply to the show cause. Today when the matter is taken up for consideration, Shri N. Jotendro, learned senior counsel appearing for the petitioners submits that replies to the show cause notice have been submitted yesterday i.e., on 05.09.2019. The submission of the learned counsel for the petitioners is that the respondents may not pass any order before their replies are considered and disposed of by them.
(3.) In view of the above, this Court is of the opinion that the instant writ petition can be disposed of by directing that the respondents shall consider and dispose of the said replies within a week and till the disposal of the replies, no adverse order shall be issued by the respondents pursuant to the notice dated 31.08.2019. It is ordered accordingly.;


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