LAISHRAM SUNITA DEVI Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-36
HIGH COURT OF MANIPUR
Decided on September 04,2019

Laishram Sunita Devi Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

Kh. Nobin Singh, J. - (1.) Heard Shri S. Thoi Thoi Meitei, learned counsel appearing for the petitioner.
(2.) By the instant writ petition, the petitioner has prayed for issuing a writ of mandamus to the respondents to provide/allot a Vendor License at Yairipok Tampha Bazar to her.
(3.) According to the petitioner, she is an unfortunate divorcee handicapped woman and mother of a child (male) who is presently staying at her parental house after being left and ignored by her husband. The petitioner belongs to a family which is Below Poverty Line and she is the only bread earner in her family. Sometime in the year 2012, she was granted a Vendor License because of which she was able to survive and earn her livelihood including her family. Sometime in the year 2017, the petitioner had undergone surgery and because of her health condition, she could not pay vendor license fees for few months. In the month of February, 2018 when she went to pay her vendor license fees, she was not allowed to pay it on the ground that her license had already been cancelled. Accordingly, she submitted a representation dated 12/4/2018 to re-instate her vendor license. Being aggrieved by the inaction on the part of the respondents, she approached the Court of State Commission for Person with Disabilities Manipur which passed an order dated 24/4/2018 with the direction that the petitioner should submit an application to revoke or accommodate the vendor license and in compliance thereof, she submitted a representation dated 19/12/2018 but to no effect as no action was taken by the respondents.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.