SARITA KUMARI Vs. UNION OF INDIA
LAWS(PAT)-2022-1-45
HIGH COURT OF PATNA
Decided on January 13,2022

SARITA KUMARI Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) Petitioner has prayed for the following relief(s):- "That the application is being submitted to issue appropriate writ or order or direction to declare provisions of sec. 11, sub sec. (5) of sec. 15, sec. s 34, 35, sub sec. (2) of sec. 40, sec. 62, sec. 90 and sub sec. (5) of sec. 93 of the Bihar Panchayat Raj Act, 2006 to be unconstitutional, illegal and void and further to issue appropriate writ or order or direction to the Respondent No. 1 to specify "Intermediate level" a level between the village and district levels by the Governor of Bihar by public notification (Gazette of Bihar) to be the "Intermediate level" for the purposes of part-IX of the Constitution of India and to specify a village or group of villages by the Governor of Bihar by public notification (Gazette of Bihar) to be "a village" for the purposes of part IX of the Constitution of India and further to issue appropriate writ or order or direction to the Respondent No. 1 and 2 to constitute Panchayats in accordance with the provisions of Part-IX of the Constitution of India and to held election according to law."
(3.) After the matter was heard for some time, learned counsel for the petitioner, under instructions, states that petitioner shall be content if a direction is issued to the authority concerned i.e. (Respondent No. 3, the State Election Commission (Panchayat) Bihar through Its Secretary, At Third Floor, Sone Bhawan, Veerchand Patel Road, In- Patna (Bihar) to consider and decide the representation which the petitioner shall be filing within a period of four weeks from today for redressal of the grievance(s).;


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