THANPUINA GONMEI & 7 ORS. Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-42
HIGH COURT OF MANIPUR
Decided on September 09,2019

Thanpuina Gonmei And 7 Ors. Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

Kh. Nobin Singh, J. - (1.) This is an application filed by some of the private respondents praying for vacating the interim order dated 11/10/2018 by which this Court directed the respondents not to take coercive action against the petitioner during the pendency of the petition.
(2.) After the notice being served upon the private respondents on 11/10/2018, the instant application has been filed by some of the private respondents who were not there before the Court on 11/10/2018 when it was passed. As per Article 226(3) of the Constitution of India, if such application filed by the respondents is not considered and disposed of within 2 (two) weeks therefrom, interim order will stand automatically vacated. On perusal of the earlier proceedings, it is seen that although the application was filed on 3/7/2019, the same has not yet been disposed of till today. It may be noted that since the application was not disposed of within 2 (two) weeks from the date on which a copy of the said application was served upon the counsel appearing for the petitioner, the interim order stood vacated and therefore, the instant application is to be disposed of by this Court formally.
(3.) In view of the above, the application stands allowed with the declaration that the impugned order dated 11/10/2018 stood already vacated by operation of the provisions of Article 226(3) of the Constitution of India.;


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