WORLI POHING Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-3-15
HIGH COURT OF MEGHALAYA
Decided on March 12,2020

Worli Pohing Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

Mohammad Rafiq,CJ. - (1.) This writ petition has been filed by as many as 106 petitioners, who are all residents of Rattacherra, East Jaintia Hills District, Meghalaya, aggrieved by the action of the respondent-State in making used of their lands, mostly agricultural in nature, for the purpose of laying down pipelines under the Natural Rural Drinking Water Programme sponsored by the State Government without acquisition and without the payment of compensation.
(2.) Essentially, the petitioners approached this Court alleging that the respondent-State used their lands without their consent and without lawfully acquiring of the same for laying down pipelines and without paying compensation to them.
(3.) When the matter was listed before this Court on 18.02.2020, the Court was informed that the work of pipelines has not progressed further. The Court then required the learned Addl.Sr.GA to obtain specific instructions as to whether the department is still intending to acquire the land at this point of time and file an affidavit to that effect. Learned Addl.Sr.GA submitted that the scheme for laying pipelines for water supply was being implemented under the Natural Rural Drinking Water Programme. There is no component of payment of money for land compensation in that Scheme. Owing to this, the respondent-State has abandoned the Project in 2016 itself and they now no longer require to use the land of the petitioners.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.