MINARA BEGUM BARBHUIYA Vs. STATE OF ASSAM
LAWS(GAU)-2018-8-135
HIGH COURT OF GAUHATI
Decided on August 21,2018

Minara Begum Barbhuiya Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) Heard Mr. S. K. Talukdar, learned counsel for the petitioner and Mr. R. C. Borpatro gohain, learned Advocate General, Assam assisted by Dr. B. Ahmed, learned Standing Counsel, Cooperation Department and Ms. P. Agarwal, learned counsel.
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 18.04.2018 issued by the Assistant Registrar of Co-operative Societies, Silchar and further seeks a direction to the respondents to extend the tenure of the Board of Directors of Rongpur Co-operative Society Ltd. in the district of Cachar by counting the period of 5 years from the date of its first meeting.
(3.) Before re-adverting to the prayer made by the petitioner, the relevant facts may be briefly noted to put the issue in proper perspective. Petitioner was a member of the Board of Directors and also Chairman of Rongpur Co-operative Society Ltd. (Society), which is a cooperative society registered under the provisions of the Assam Co-operative Societies Act, 1949 and now governed by the provisions of the Assam Co-operative Societies Act, 2007.;


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