KEDAR MISHRA Vs. THE STATE OF BIHAR & ORS.
LAWS(SC)-2016-4-57
SUPREME COURT OF INDIA (FROM: PATNA)
Decided on April 12,2016

KEDAR MISHRA Appellant
VERSUS
THE STATE OF BIHAR AND ORS. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) These appeals arise out of a common judgment and order dated 15.12.2010 passed by the High Court of Judicature at Patna dismissing Writ Petitions being C.W.J.C. Nos.10339, 10355 and 10356 of 1999 on the ground that there has been no sufficient compliance of the requirement of Rule 19 of Bihar Land Reforms (Fixation of Ceiling Area and Acquisition of Surplus Land) Rules 1963 and Form L.C. 13 of the Rules and declining to interfere with the order passed by the Additional Member, Board of Revenue dated 31.08.1999 and thereby negativing the appellant's claim of right of pre-emption.
(3.) Lands involved in all the three cases belonged to one Ram Kailash Mishra, who died leaving behind his three sons, namely, Ramadhar Mishra (Vendor), Kedar Mishra (appellant) and Ayodhya. The genealogical table of Ram Kailash Mishra is as under:-;


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