KEISHAM BIKRAM SINGH Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-52
HIGH COURT OF MANIPUR
Decided on September 26,2019

Keisham Bikram Singh Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

Kh.Nobin Singh,J. - (1.) Heard Ms. Babita Th., learned Advocate appearing for the petitioner and Mr. Vashum, learned Government Advocate appearing for the respondents.
(2.) By the instant writ petition, the petitioner has prayed for issuing a writ of certiorari or any other appropriate writ to quash and set aside the letter dated 29/05/2019 of the Registrar of Cooperative Societies, the inquiry report dated 17/06/2019 and the letter dated 05/08/2019 of the Deputy Registrar.
(3.) *** 3.1. According to the petitioner, he is the President of the Social Development Club, Keirak Keisham Leikai, Kakching District which is a society registered under the provisions of the Manipur Societies Registration Act, 1989 (hereinafter referred to as "the Act, 1989"). 3.2. The residents of the Keirak Keisham Leikai proposed to establish a club in the name and style "Social Development Club" and after the formalities being completed, it was duly registered vide Registration Certificate dated 12-04-2018. After a about a year, Shri H. Bhumeshwar Singh, the President of Youth Development Association, Keirak Maning Leikai, Kakching District submitted an application to the Registrar of Societies, Manipur for cancellation of the registration of the "Social Development Club" on the grounds mentioned therein. On the strength of the said application, the Registrar of Societies, Manipur issued an order dated 29/05/2019 for holding an inquiry and three persons whose names were mentioned therein, were assigned the task of conducting the enquiry. 3.3. The inquiry was conducted by them and a report dated 17/06/2019 thereof was submitted to the Registrar of Societies, Manipur. After receipt of the report, the Registrar of Societies addressed a letter dated 26/06/2019 to the Deputy Registrar of Societies, Kakching directing him to look into the matter as to how the laid down procedure was not followed during the course of registration and if found genuine on the violation, the process of de-registration be initiated. In reply to the said letter, the District Cooperative Officer, Kakching addressed a letter dated 08/07/2019 to the Registrar of Societies, Manipur giving clarification as regards the process. Thereafter, on 05/08/2019, the Deputy Registrar, Office of the Registrar of Societies, Manipur addressed a letter to the Deputy Registrar of Societies, Kakching advising him to proceed for de-registration of the "Social Development Club", Keirak Keisham Leikai which is followed by a letter dated 16/08/2019 of the District Cooperative Officer, Kakching. ;


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