ZATOON BEGUM Vs. UNION TERRITORY OF J&K
LAWS(J&K)-2020-10-30
HIGH COURT OF JAMMU AND KASHMIR
Decided on October 09,2020

Zatoon Begum Appellant
VERSUS
Union Territory Of JAndK Respondents


Referred Judgements :-

MANU SHARMA AND COMPANY VS. STATE OF HARYANA AND OTHERS [REFERRED TO]
K D SHARMA VS. STEEL AUTHORITY OF INDIA LTD [REFERRED TO]
AMAR SINGH VS. UNION OF INDIA [REFERRED TO]
ABHYUDYA SANSTHA VS. UNION OF INDIA [REFERRED TO]
KISHORE SAMRITE VS. STATE OF U.P [REFERRED TO]
MOTI LAL SONGARA VS. PREM PRAKASH @ PAPPU [REFERRED TO]
ZARINA SIDDIQUI VS. A RAMALINGAM ALIAS R AMARNATHAN [REFERRED TO]
ABCD VS. UNION OF INDIA [REFERRED TO]
MANI RAM VS. JANAK SINGH AND ORS. [REFERRED TO]


JUDGEMENT

Rajesh Bindal, J. - (1.)The petitioners, who claimed themselves to be the Panchs of ward No. 7, had approached this Court praying that official respondents be directed to take action on the notice/resolution dated 09.09.2020, passed in terms of Section 7 of the J&K Panchayati Raj Act, 1989 and Rule 81 of the J&K Panchayati Raj Rules, 1996.
(2.)The grievance was that despite sending the resolution and following the same, the official respondents have not taken any steps to call meeting of the Gram Panchayat. All the panchs had passed a resolution against the Sarpanch because of mismanagement in the working of the Panchayat.
(3.)The matter was listed in Court on October 7, 2020.
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