U SUPERVISOR KHONGLAH Vs. KHASI HILLS AUTONOMOUS DISTRICT COUNCIL
LAWS(MEGH)-2013-11-22
HIGH COURT OF MEGHALAYA
Decided on November 11,2013

U Supervisor Khonglah Appellant
VERSUS
KHASI HILLS AUTONOMOUS DISTRICT COUNCIL Respondents

JUDGEMENT

- (1.) The instant petition is directed against the impugned order dated 7.09.07 passed by the learned Executive Committee of the District Council.
(2.) The petitioner's case in nutshell is that, the petitioner herein is the Sordar Raid, Raid Ri 6 Kur which falls within Khyrim Syiemship, East Khasi Hills District, Meghalaya Raid Ri 6 Kur is a Raid within Khyrim Syiemship since time immemorial and as customary practice offered U Blang and U Bhet to the Syiem of Hima Khyrim during Ka Pomblang Syiem which is the customary practice by all Raids within the Hima to partake in the religious practice of the Hima. The offering of U Blang and U Bhet signifies the political entity of a Raid within the Hima and that it felt directly under the administrative control of the Syiem.
(3.) However, in the 1800's, Raid Ri 6 Kur had a fall out with the Syiem of Hima Khyrim due to which the Raid 6 Kur stopped offerings of U Blang and U Bhet to notionally symbolize their secession from Hima Khyrim. This led to Raid Ri 6 Kur being vulnerable without any protection from a higher authority and taking advantage of the situation. Raid Shabong forcibly exercised control over Raid Ri 6 Kur in the year 1875-1876.;


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