MAHMUDUN NABI (MD) Vs. MAFIZUR RAHMAN MANJU
LAWS(BANG)-1989-12-4
SUPREME COURT OF BANGLADESH
Decided on December 14,1989

Mahmudun Nabi (Md) Appellant
VERSUS
Mafizur Rahman Manju Respondents

JUDGEMENT

BADRUL HAIDER CHOWDHURY J. - (1.) This appeal by Special leave is directed against the judgment and order passed by a single Judge of the High Court Division in Civil Revision No.402 of 1988.
(2.) The moot question in this appeal is whether the respondent being engaged in one on-going project of the Upazila Parishad as a contractor was disqualified to be a candidate for the post of the Chairman under section 6(2)(f) of the Local Government (Upazila Parishad and Upazila Administration Reorganisation) Ordinance, 1982.
(3.) Facts are as follows: Respondent No.1 representing himself as M/s. M. Rahman and Associates got a contract on 24.12.1984 for construction of the Madhupur Upazila Building. When he filed the nomination paper for contesting the election the work was going on. On 24.4.85 nomination paper was filed and scrutiny was held on the following day. The appellant raised objection on the ground that respondent No.1 was disqualified but without any success. The election was held on 20.5.1985 and the respondent was elected.;


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