SUPER BAZAR KARAMCHARI DALIT SANGH Vs. UNION OF INDIA
LAWS(SC)-2006-2-112
SUPREME COURT OF INDIA
Decided on February 28,2006

Super Bazar Karamchari Dalit Sangh Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.)We have heard counsel for the parties.
(2.)The learned Addl. Solicitor General has filed the affidavit as required by this Court and has also given to us statements showing the extent of assets and liabilities, as also the details of dues claimed by the NDMC, NOIDA, DSIDC and DDA. Having perused these statements and the affidavit filed on behalf of the Union of India, we feel that professional management of the Super Bazar is absolutely essential. It was brought to our notice that the shares o f the Society can be held only by a cooperative society or by a Multi-State Cooperative Society. However, it was suggested that though the shareholding may vest in such a society, the management may be entrusted to a body of professionals who may be paid for the services rendered on such basis as may be settled between the parties. With a view to explore the possibility of having such an arrangement, we constitute a committee consisting of the following persons:-
(i) Central Registrar, Cooperative Societies

(ii) Economic Advisor, Deptt. of Consumer Affairs,

(iii) Official Liquidator, Cooperative Stores.

(3.)We further direct that the said Committee shall go into all aspects of the matter and submit a comprehensive scheme which in their view is feasible. The Committee shall submit its proposal/report within a period of four weeks from today, where after we shall consider the mod alities to be adopted for implementing the scheme, if possible.


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