PHIDINGSTAR KHONGSIT Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2021-2-12
HIGH COURT OF MEGHALAYA
Decided on February 09,2021

Phidingstar Khongsit Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

BISWANATH SOMADDER; J. - (1.) Having heard the learned advocates for the parties and upon perusing the writ petition, which has been moved as a Public Interest Litigation [PIL] in the year 2019, it appears that the issue centers around lack of cremation ground for the people belonging to Seng Khasi/Niam Tynrai/Niam Tre faith residing all over the State of Meghalaya.
(2.) A bare perusal of the writ petition reveals that the writ petitioner has made out a case, at least for consideration by the concerned authorities of the State. As such, we are of the view that the writ petition can be disposed of with a direction upon the respondent No.2, being the Community and Rural Development, represented by the Commissioner and Secretary to the Government of Meghalaya, to call an open meeting on 26th February, 2021, with the writ petitioner and other members of the indigenous faith including any organisation(s) espousing the cause of the indigenous faith involving Seng Khasi/Niam Tynrai/Niam Tre. A public notice for said meeting shall be widely published by the respondent No.2. In the said meeting, the respondent No.2 shall look into the grievances of the writ petitioner, as pleaded in the writ petition, as well as others who may be present in the meeting and after giving adequate opportunity of hearing to all concerned, render a decision in the matter supported with cogent reasons. The entire exercise in terms of this order shall be completed by the respondent No.2 as expeditiously as possible, preferably within a period of eight weeks, but not later than ten weeks from date of communication of a photostat certified copy of this order.
(3.) The writ petition stands disposed of accordingly.;


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