SANGHA TAGIK Vs. STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-7-123
HIGH COURT OF GAUHATI (AT: ITANAGAR)
Decided on July 19,2018

Sangha Tagik Appellant
VERSUS
STATE OF ARUNACHAL PRADESH Respondents

JUDGEMENT

AJIT BORTHAKUR,J. - (1.) Heard Mr. T.T. Tara, learned counsel, assisted by Mr. K. Jini, Mr. D. Loyi, Mr. B. Picha, Mr. J. Jini and Mr. G. Bam, learned counsel for the petitioner. Also heard Mr. N. Dutta, learned Advocate General assisted by Mr. K. Ete, learned Senior Addl. Advocate General, appearing for the State respondent Nos. 1, 2 and 4 as well as Mr. A. Apang, learned Senior Standing Counsel for the respondent No. 3/Secretary, State Election Commission, Arunachal Pradesh.
(2.) By preferring this petition under Article 226 of the Constitution of India, the petitioner is seeking a direction to the State respondents to conduct the Panchayati Raj Election, 2018 in Arunachal Pradesh, in compliance of the mandates of Articles 243 B and 243 E of the Constitution of India read with Arunachal Pradesh Panchayat Raj Act, 1997 (For short 'APPR Act') and rules framed thereunder as the tenure of the last Panchayati Raj Institution (For short 'PRI') has come to an end on 21.05.2018.
(3.) The petitioner is a Zila Parishad Member of the 5th Parsi Parlo Panchayat Segment of Kurung Kumey district, Arunachal Pradesh and he is intending to re-contest from the same Panchayat segment in the next general election of Panchayat to be held in 2018. Further, the petitioner is the Secretary General of All Arunachal Pradesh Panchayat Parishad (In short 'AAPPP'), which is affiliated to All India Panchayat Parishad (In short 'AIPP').;


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