KYRSHAN SOHLANG Vs. CHIEF EXECUTIVE MEMBER AND ORS
LAWS(MEGH)-2013-11-25
HIGH COURT OF MEGHALAYA
Decided on November 15,2013

Kyrshan Sohlang Appellant
VERSUS
Chief Executive Member And Ors Respondents

JUDGEMENT

- (1.) The instant petition is directed against an Impugned letter No. DC.XXVII/Genl/107/2010/2 dated 4th November, 2010.
(2.) The petitioner's case in a nutshell is that: "The Village Mawreng Mihngi has been separated from its parent village, Mawreng, by the Respondents in the year 1999. The Petitioner has also been appointed as the Headman of the Mawreng Mihngi Village and a Sanad was issued to him by the Respondent No. 4. The Village Mawreng Mihngi, under the administration of the Petitioner has been running very smoothly and all the residents of the village are happy and there is no complaint whatsoever from any quarter within the village. That many developmental schemes have been sanctioned to the village from the Government of Meghalaya as well as the Central Government in sanctioning the NREGS Scheme. The residents of the village have been issued with several certificates, such as birth certificates, residential certificates and documents, etc bearing the name of their village as Mawreng Mihngi. That suddenly without affording any opportunity of being heard the Respondents have issued the impugned order No. DC.XXVII/Genl/107/2010/2 dated 4th November, 2010 De-recognizing/doing away with the village administration and Mawreng Mihngi village as a whole. That being aggrieved by the illegal issuance of the said impugned order the Petitioner and Co-villagers have submitted representations to the Respondents with a prayer to vacate/cancel the impugned order but to no avail. That great loss and harassment would be caused to all the residents of Mawreng Mihngi village if the impugned order is not vacated/quashed by this Hon'ble Gauhati High Court. Hence this Writ Petition".
(3.) The learned counsel, Mr. H. Nongkhlaw appearing for and on behalf of the petitioner submits that the village Mawreng-Mihngi was originally apart and partial of the village called 'Mawreng', and subsequently, came out from Mawreng and established a separate village in due course of time, and living peacefully and functioning smoothly till 1999. To the utter surprise of the petitioner, a letter was issued by the Deputy Secretary to the Executive Committee, Khasi Hills Autonomous District Council, Shillong on 04.11.2010 addressed to the Syiem Hima Mylliem, Mylliem Syiemship seeking approval to de-recognize/do away with the Mawreng-Mihngi village and to re-consider as one village called 'Mawreng'.;


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