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Navachethana Vidya Samasthe vs The Registrar Of Societies on 11 November, 2010

Karnataka High Court
Navachethana Vidya Samasthe vs The Registrar Of Societies on 11 November, 2010
Author: Mohan Shantanagoudar
8

1.

. M..s§'e'Ahé%1Ada"ppa
 Aged -.ab-out 51 "yea rs, Secretary

IN THE HIGH COURT OF KARNATAKA AT BANGALORE

DATED THIS "ma 11*" DAY 05 NOVEMBER 2610 

BEFORE :

THE I-ION'8LE MRJUSTICE MOHAN sHANTANAe§LI.pAjR 

 

warr PETITLQN i\lQ§.3_,§1Q2--1§1fi,,L'=§Z2Q'3;Q. 

W I'! I

Navachethana Vldya Samasthe _
Parents and Teachers Society 
No.20/20, 20"' Cross E " *
Bhuvaneshwarinagar   
Magadi Road, Ban_qa!ore~56_O Q23 1' 
Rep by Its Secret4a:r'y._ _'  _  - 
M.S. Anandapp:-_;-i       

. Hanumanthav F?~Ve':<fil.r,V.*:5,'.»  ' 

Aged ab€)Ut'E'52AV\;'earsiA;'Pre-sid-ent  
Navachetha_n.a V:»::£v.a 'Sarna'st_he_ _*
Parents and' Teacheer''s..Seoci'ety' .
No.20/20,' 20*'*"_ Cross-». *   
Bhuvaneshwarinagar  ' 

Magadi' -Read, t3angaIore--560 023

Navachetiaana V"'w_.Iv1V<_:i.ya Samasthe
Pa're'n«t's and.jTe'achers Society
No.2-Q/2Q~,~.310T" Cross

I Bhuvarjeshwarinagar

"Megadi R_.0'ad, Banga!ore--560 O23

."!\(i;'R.- Veeranna

*  Aged about 59 years

   firjrrespondent

Navachethana Vidya Samasthe
Parents and Teachers Society
No.20/20, 20″‘ Cross
Bhuvaneshwarinagar

Magadi Road, Bangaiore-560 O23. ..Pet’i’tio’nAe’rsf*– :”

(By Sri M.S. Parthasarathi, Adv.,)

ADA 1

1. The Registrar of Societies
Bangaiore Urban District
Aii Askar Road, Bangalore.

2. Ashok
Age Major _ .

Navachethana Vidy’a,__Sairi’astI1e
Parents and Teachers Society-e~~”
No.20/20, 2C__i”‘* Cros_s_g’. ” __
Bhuvaneshwé1’rin:a’Ci~ar . ‘

Magadi Ro.ad_, “Ba’nga_i_ore.:SEi:O’ ..Respondents

(By Sri R. ‘ ‘
Sri H.C.Shivaramu, ‘AVdV._:,’.foi~.__R’2)…-

Th€se Writ” getitions’=_are”iVfiied under Articles 226 & 227
of the Ci:institution’o.f India praying to quash the order dated

:.fi3’*.v1.20.10 ~.1–idevv..,§.nnexure—L passed by the first respondent.

.§§et.itions coming on for preliminary hearing

in ‘.3Cg’r.oyaJp’rt.!’iis__d~a’y;’ the Court made the following :

QBDER

is The petitioners have sought for quashing the order vide

‘Z_xn’n’ew$<'ure~'L' dated 3.1.2010 passed by the 15' respondent,

W

$3..

by which the list of office bearers and the audited accounts of

the Society are cancelied.

2. During the course of arguments on

was submitted on behalf of respondent No;’A.2″

petitioners 2 and 3 are not the'”‘me«rhbers_:V.”of:v’._the–‘.i’i~I’i”-my

petitioner-Society, whereas, petitione’r«yNo~.,_S4′ is theyA’rneinbe’r~.of’~._

the Society. Since there is serifousidispuhtevwithSregard”tojthe S’

status of the respondents.» 12 andA..i2’mrh’o”a-»re the President and
member of the Society!’ this’ ‘consent of the

advocates on tioth ‘_:’dia’eVcté_d_Vthesiioint Registrar of

Co–opera,tiyeH’Sei:Vi.ety;3.yiiajngfaiore.Viitegion, to independently
verify the’faVcts% afterA:heSa’rin:g’«.the parties and to submit the

factuai A,report.a”‘ T’he.V’,’-faictuafiv report of the Joint Registrar of

Co.~operaatii.v-e Societie§,””Bangaiore Region, is produced before

the memo by the teamed Government

Advocate. y7i?he§*..–r’eport reveais that petitioners 2 and 3 are the

-.,{./tjv»-V’~_iT’i-Emberé the Society and that they have paid $502/~ and

(4506,/_–‘fespectively towards subscription. The said report of

.the__53oint Registrar of Co-operative Societies, Bangaiore

\/S

While deciding the matter, the report of the Joint Registrar of

Cmoperative Societies dated 20.9.2010 produced

Court shall be taken into consideration.

*bk/nk

MSG,l :

23.11.2010 eeee N ”

ORDERON T0
N9 further’ is However, it is open for the

petitiorxers te’q:1estieAn:.the:’Correctness of the report made by the

iéienp RegistfarAVBef0re’tii¥3L”§–e1rsfiVfespondent.

Sd/4
JUDGE

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