YOGENDRA SINGH TOMAR Vs. BAR COUNCIL OF UTTARAKHAND & OTHERS
LAWS(UTN)-2013-10-79
HIGH COURT OF UTTARAKHAND
Decided on October 04,2013

YOGENDRA SINGH TOMAR Appellant
VERSUS
Bar Council Of Uttarakhand And Others Respondents

JUDGEMENT

- (1.) By means of present writ petition, the petitioner who is a member of State Bar Council of Uttarakhand, has challenged the election of respondent No.3 as Chairman of the Bar Council of Uttarakhand.
(2.) Heard the learned counsel for the petitioner as well as Counsel for the Bar Council of Uttarakhand and the Counsel of respondent No.3 (private respondent).
(3.) The Chairman of the Bar Council is elected from amongst the 21 members of the State Bar Council, out of which 20 are the elected members and the remaining one is the Advocate General of the State who is the ex-officio member of the Bar Council. For election of the Chairman, all members (including the Advocate General) are the "voters". The election was held on 19.01.2013 by a secret ballots in which 19 members exercised their vote. The method was of preferential voting system by "Single transferable vote." There were three candidates in the polling. They are as follows : A. Mr.Amar Pal Singh B. Mr.Yogendra Singh Tomar C. Mr. Surendra Mittal;


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