SANGRIMAWII Vs. LAI AUTONOMOUS DISTRICT COUNCIL
LAWS(GAU)-2016-12-39
HIGH COURT OF GAUHATI
Decided on December 06,2016

Sangrimawii Appellant
VERSUS
LAI AUTONOMOUS DISTRICT COUNCIL Respondents


Referred Judgements :-

UMA NATH PANDEY AND ORS VS. STATE OF U.P AND ANR. [REFERRED TO]
S L KAPOOR VS. JAGMOHAN [REFERRED TO]
DEVISON VS. LAI AUTONOMOUS DISTRICT COUNCIL [REFERRED TO]
PUNE MUNICIPAL CORPORATION VS. HARAKCHAND MISIRIMAL SOLANKI [REFERRED TO]



Cited Judgements :-

KAMINI KUMAR CHAKMA VS. CHAKMA AUTONOMOUS DISTRICT COUNCIL [LAWS(GAU)-2022-7-46] [REFERRED TO]
J. LALRINMUANA VS. LAI AUTONOMOUS DISTRICT COUNCIL [LAWS(GAU)-2020-10-2] [REFERRED TO]
SANGRIMAWII VS. LAI AUTONOMOUS DISTRICT COUNCIL [LAWS(GAU)-2017-12-107] [REFERRED TO]


JUDGEMENT

MICHAEL ZOTHANKHUMA,J. - (1.)Heard Mr. T.J.Lalnuntluanga, counsel for the petitioners. Also heard Mr. B.Lalramenga, counsel for the respondent.
(2.)The petitioner's case in brief is that in pursuance to the election held for filling up of 5 (five) seats of the Village Council in Lungtian-I Village, election was held on 25.3.2014. In the election so held, 2 (two) persons from Congress party were elected as Village Council Members and 3 (three) persons from the MNF party were elected to the remaining Village council seats.
(3.)That, though the MNF party had secured the majority of the seats in the Village Council, the Executive Body of the Village Council was formed by the Congress members, on the direction given by the Chief Executive Member of the Lai Autonomous District Council. The MNF Village Council Members, petitioners herein, thereafter submitted a notice of "No Confidence Motion" against the Executive Body of the village Council. As no order was passed by the Executive Committee for holding a special meeting of the Lungtian-I Village Council, to take a decision on the "No Confidence Motion" filed against the 2 (two) Congress Village Council members, the petitioners submitted W.P.(C) No. 45 of 2014 in this Court. W.P.(C) No.45 of 2014 was disposed of vide Order dated 5.6.2016, wherein this Court directed the Executive Committee of the Lai Autonomous District Council to issue Orders for holding a special meeting of the Lungtian-I Village Council, to discuss and decide the "No Confidence Motion" brought by the petitioners against the Executive Body of the Village Council.
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