MEVA RAM ARYA Vs. DELHI ADMINISTRATION
LAWS(DLH)-1983-12-6
HIGH COURT OF DELHI
Decided on December 06,1983

MEVA RAM ARYA Appellant
VERSUS
DELHI ADMINISTRATION Respondents


Referred Judgements :-

BALESHWAR BAGATRIV. BHAGIRATHI DASS [REFERRED TO]
U. N. RAO V. SMT. INDRA GANDHI [REFERRED TO]
MATHURA MOHAN SAHA AND OTHERS VS. RARNKUMAR CHITTACONA DISTRICT BOARD [REFERRED TO]
DESH BANDHU GUPTA AND GO VS. DELHI STOCK EXCHANGE ASSOCIATION LIMITED [REFERRED TO]
S P GUPTA V M TARKUNDE J L KALRA IQBAL M CHAGLA MISS LILY THOMAS A RAJAPPA UNION OF INDIA D N PANDEY R PRASAD SINHA VS. UNION OF INDIA [REFERRED TO]



Cited Judgements :-

SHREEKRISHAN NATHURAM VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1984-7-13] [REFERRED TO]


JUDGEMENT

Sachar J. - (1.)This petition under Article 226 of the Constitution of India challenges the election as members of Delhi Development Authority of three representatives of the Metropolitan Council from amongst themselves held on 21.7.1983.
(2.)Election to the Metropolitan Council were held in the month of February, 1983. At present out of 56 elected members 34 belong to the political party, known as Congress (1) and 22 belong to the opposition ; 19 of political party known as Bharatiya Janata Party (B.J.P.) ; 2 of Lok Dal and I of Janata. The petitioner is elected member from the Patel Nagar Constituency and belongs to B.J.P.
(3.)Parliament has passed an Act called Delhi Administration Act, 1966 (hereinafter to be referred to as the Act of 1966). The Act provides for the administration of the Union Territory of Delhi and for matters connected therewith.
;


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