MANIPUR SOFTBALL ASSOCIATION Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-41
HIGH COURT OF MANIPUR
Decided on September 09,2019

Manipur Softball Association Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

Kh. Nobin Singh, J. - (1.) Heard Shri Kh. Tarunkumar, learned counsel appearing for the petitioner and Dr. R.K. Deepak, learned counsel appearing for the respondent No. 3 in WP(C) No. 425 of 2018.
(2.) The subject matter in issue relates to functioning of the Manipur Softball Association and in particular, selection of sports persons to represent Manipur in various tournaments organized in the country. By way of interim measure, before the issue involved herein could be decided, this Court passed an order dated 23/10/2018 by which 15 (fifteen) players each from men and women were permitted to participate in the Softball Championship which was held from 26th to 28th October, 2018 at Kalyani, West Bengal. Another tournament was held at Nagpur from 12th to 16th January, 2019 for which players were to be selected and in view of the controversy between the parties, it was directed that the Commissioner (YAS), Government of Manipur or any other person deputed by him other than the Director (YAS), Government of Manipur should conduct a trial at the earliest and select the sports persons to represent Manipur. What happened thereafter is not known to this Court but it has been brought to the notice of this Court today that the players were not sent to participate the said tournament. The Commissioner (YAS), Government of Manipur did not bring to the notice of this Court about the arrangement or any other difficulty being faced by him for not sending the players. It is told that another tournament, namely 41st Senior National Softball Championship for Men and Women at Zangareddy Gudem District West Godavari (Andhra Pradesh) is going to be held from 1st October to 5th October, 2019. A similar problem has arisen as to how this Court will proceed with the matter in the interest of the sports persons. It is unfortunate that on account of this controversy between the parties, certain orders are required to be passed by this Court in the interest of the sports persons and in order to do that, the Commissioner (YAS), Government of Manipur is directed to remain present before this Court tomorrow, i.e. 10/9/2019 in person at 2.00 p.m. This order shall be sent to the Commissioner (YAS), Government of Manipur immediately through a special messenger today itself.;


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