MAWTHUNGKPER VILLAGE Vs. KHASI HILLS AUTONOMOUS DISTRICT COUNCIL
LAWS(MEGH)-2013-10-11
HIGH COURT OF MEGHALAYA
Decided on October 24,2013

Mawthungkper Village Appellant
VERSUS
KHASI HILLS AUTONOMOUS DISTRICT COUNCIL Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) Heard.
(2.) By means of this writ petition under Article 226 of the Constitution of India, the writ petitioner has sought quashing of the order dated 09.04.2013 (Annexure K to the writ petition) passed by the respondent No. 2 i.e. Syiem of Nongstoin, West Khasi Hills District, Meghalaya, whereby the said authority has created a new village known as Domphetkhlam from the village Mawthungkper. 2
(3.) Heard learned counsel for the parties and perused the affidavits of the writ petitioner and that of the respondent No. 3.;


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