C.E.O. MEGHALAYA BOARD OF WAQF Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-3-19
HIGH COURT OF MEGHALAYA
Decided on March 11,2020

C.E.O. Meghalaya Board Of Waqf Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

Mohammad Rafiq,J. - (1.) This Court by the impugned judgment dated 26.09.2018 directed the respondent-State Government to constitute a Survey Commissioner of Wakfs property as required under Section 4 and publication of list of Wakf properties as required under Section 5 of the Wakf Act, 1995 within 15 days from the date of receipt of copy of the judgment. It was further directed that in the meantime, the Wakf Board shall not interfere with the property of the petitioner.
(2.) The Wakf Board has approached this Court by filing the present appeal aggrieved by that part of the direction which required it not to interfere with the property of the writ petitioner, on the premises the property in question is of Wakf-alal-allah.
(3.) Mr. K. Khan learned Senior GA submitted that the Chief Executive Officer, Meghalaya State Wakf Board has submitted the list of a total number of 143 Wakf properties for being surveyed by the Survey Commissioner. He submitted that the Survey Commissioner fixed 23.08.2019 as the date to conduct a spot inquiry for Hazi Elahi Kaksh Waqf Estate which included the properties located at (a) Garikhana, (b) Mawkhar, (c) Police Bazar, G.S. Road, (d) Sweeper Lane, (e) Jhalupara and (f) Paltan Bazar.;


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