HARISH CHANDRA SINGH & OTHERS Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-4-78
HIGH COURT OF UTTARAKHAND
Decided on April 04,2013

Harish Chandra Singh And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Supplementary counter affidavit on behalf of respondent no.1 filed in the Court today. Same is taken on record.
(2.) Heard learned counsel for the parties and perused the papers available on record.
(3.) Learned Advocate General for the State raised preliminary objection regarding the maintainability of the writ petition on the ground that the petition is not maintainable against the notification dated 08.12.2011 issued by the respondent no.1, inviting objections and suggestions for the formation of Nagar Panchayat, as the final notification for the formation of Nagar Panchayat has already been issued on 09.07.2012.;


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