SHANKAR DASS Vs. STATE OF HIMACHAL PRADESH
LAWS(HPH)-1979-5-2
HIGH COURT OF HIMACHAL PRADESH
Decided on May 25,1979

SHANKAR DASS Appellant
VERSUS
STATE OF HIMACHAL PRADESH Respondents

JUDGEMENT

T.U.Mehta, C.J. - (1.) Petitioner Shanker Dass has filed this writ petition with the prayer that the show cause notice found at Annexure A of Oct., 1978 and the action pursuant to it for disqualifying him from contesting panchayat election for five years and for dispensing with his services as the President of the Gram Panchayat Nalag be quashed.
(2.) The short facts leading to this writ petition are that the petitioner was elected as a President of Gram Panchayat Nalag in the year 1973 and thereafter in Dec., 1978 he was re-elected as such. On 15th Jan., 1979 he took oath of his office.
(3.) By order, dated 22nd February 1979 found at Annexure D, the Governor of Himachal Pradesh has been pleased to disqualify the petitioner from contesting panchayat election for five years and also to dispense with his services as a President of Gram Panchayat, Nalag, under Section 57 of the Himachal Pradesh Panchayati Raj Act 1968. This order is passed on the basis of an enquiry conducted and the subsequent show cause notice of Oct., 1978 which is found at Annexure A which has been endorsed to different persons on 6th Nov., 1978.;


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