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Vimal Chaudhary v/s Manjeet Singh


Company & Directors' Information:- VIMAL INDIA PRIVATE LIMITED [Strike Off] CIN = U24231DL1999PTC099648

    D.B. Civil Contempt Petition No. 949 of 2016, D.B. Civil Contempt Petition No. 4 of 2017

    Decided On, 12 December 2018

    At, High Court of Rajasthan Jaipur Bench

    By, THE HONOURABLE MR. JUSTICE MOHAMMAD RAFIQ & THE HONOURABLE MR. JUSTICE GOVERDHAN BARDHAR

    For the Petitioner: Vimal Choudhary, Advocate. For the Respondent: Naina Saraf, Advocate.



Judgment Text

1. Naina Saraf, learned counsel appearing for the respondent submits that she has filed compliance report in the office today, in which it has been stated that certain lands have been identified for construction of permanent toilets. However, before proceeding to undertake construction, title/position of the record will have to be ascertained and therefore a letter has been sent to Tehsildar concerned for providing the necessary information. She submits that if sufficient land becomes available, the JMC may even approach the Sulabh International Social Service Organisation for construction of Sulabh Complex there, so that the problem of maintenance may not be there.

Shri Vimal Choudhary-petitioner, who appears in person submits that despite order of this Court, the regular cleanliness of the area in question is not being ensured.

We direct the Chief Executive Officer to examine this question for the purpose of construction of Sulabh Complex in the area so that proper maintenance and cleanliness of toilets that are constructed is ensured and alternatively he may also examine the possibility of constructing the public toilets.

The matter to come up on 11th January, 2019. In the meantime, the regular cleanliness of the area in que

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stion shall be ensured, which shall be the duty of the Deputy Commissioner, Moti Doongri Zone, Municipal Corporation, Jaipur.
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