ALTAF AHMAD LONE Vs. UNION TERRITORY OF JK &ORS.
LAWS(J&K)-2020-2-60
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 13,2020

Altaf Ahmad Lone Appellant
VERSUS
Union Territory Of Jk AndOrs. Respondents

JUDGEMENT

Ali Mohammad Magrey,j. - (1.)Two applications were moved by the applicant/Respondent No. 11, seeking vacation of order and proceeding against the petitioner for having furnished wrong information on affidavit.
(2.)While hearing this matter, the Court proposed to consider the main writ petition qua the relief claimed which is agreed by the learned counsel for the parties.
(3.)The petitioner by medium of the instant petition, has questioned the application, which he states to be a 'No Confidence Motion' moved before Deputy Commissioner. Ganderbal/Respondent No. 3 herein on 20.12.2019, to be declared as null and void and prays that proceedings be quashed, with further relief of allowing the petitioner to continue as President of Municipal Committee, Ganderal and complete his term of five years being a declared President of Municipal Committee, Ganderal, as per SRO 347 dated 27.05.2019.
;


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