GANGMEI GAIDON RONGMEI Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-49
HIGH COURT OF MANIPUR
Decided on September 17,2019

Gangmei Gaidon Rongmei Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

Kh. Nobin Singh,J. - (1.) eard Shri N. Jotendro, learned Senior Advocate appearing for the petitioners; Shri M. Rarry, learned Addl. Advocate General appearing for the State respondents and Shri Y. Nirmolchand, learned Senior Advocate appearing for the respondent, Imphal Municipal Corporation.
(2.) Since the above writ petitions have arisen out a similar set of facts, the same are being disposed of by this common judgment and order of this Court. WP(C) No. 541 of 2019:
(3.) *** [3.1] By the instant writ, the petitioner has prayed for issuing a writ of mandamus or any other appropriate writ to the respondents and in particular, the respondent No.2 to convene a special meeting for consideration of "No-Confidence Motion" against the Mayor. [3.2] According to the petitioner, he is an elected corporator of the Imphal Municipal Corporation (hereinafter referred to as "the Corporation"). On 26-06-2019 as many as 18 corporators including the petitioner submitted a requisition to convene a special meeting for consideration of "No-Confidence Motion" against the Mayor on four grounds as mentioned therein. In spite of the said requisition being submitted by the petitioner and others, the respondent No.2 failed to issue any notice for convening a special meeting. Being aggrieved by the inaction on the part of the respondent No.2, the instant writ petition has been filed on the inter-alia ground that although it is incumbent upon the respondent No.2 to follow the procedure as prescribed in Section 12 of the Manipur Municipalities Act, 1994 as amended from time to time, he has failed to do so. W.P. (C) No. 559 of 2019:;


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