RANGOLI LAKSHMANA Vs. GOVERNMENT OF ANDHRA PRADESH
LAWS(APH)-2008-9-31
HIGH COURT OF ANDHRA PRADESH
Decided on September 02,2008

RANGOLI LAKSHMANA Appellant
VERSUS
GOVERNMENT OF ANDHRA PRADESH, CO-OPERATIVE DEPARTMENT,REP. BYITS DISTRICT COLLECTOR (COOP.), VIZIANAGARAM DISTRICT Respondents

JUDGEMENT

- (1.)THE elections for the Managing Committee of the Lakkidam Primary agricultural Co-operative Society, Gajapathinagaram, Vizianagaram District, were held on 22. 10. 2005 for a term of five years. One Mr. Venkata Ramana Murthy was elected as the President. He died in January 2007. Respondents 2 and 3 have initiated steps to conduct elections for the office of President.
(2.)THE petitioner is a Member of the Society. He states that one Member, by name Thrinath, who was elected against a vacancy earmarked for Scheduled Tribe, resigned and the co-option against that vacancy is due.
(3.)THE 4th respondent, who was appointed as Election Officer, issued a notification, dated 28. 08. 2008, proposing to conduct election on 05. 09. 2008 for the office of President. The petitioner states that the election, as proposed, cannot be held, in view of the fact that the vacancy of Director, caused on account of the resignation of a Member, was not filled by co-option, as provided for under Rule 22 (A) (5) (b) of the A. P. Co-operative Societies Rules, 1964 (for short 'the Rules' ).
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