DEED WRITERS ASSOCIATION, AGARTALA Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-2-27
HIGH COURT TRIPURA
Decided on February 01,2021

Deed Writers Association, Agartala Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mr. SM Chakraborty, learned senior counsel assisted by Mr. UK Majumder, learned counsel and Mr. S. Lodh, learned counsel appearing for the petitioners. Also heard Mr. D. Sharma, learned Additional GA appearing for the State-respondents.
(2.) On consent, the two above-noted writ petitions have been taken up and heard together for final disposal by way of this common judgment.
(3.) By means of filing these writ petitions, the petitioners have challenged the notification dated 17.03.2017 wherein the Deputy Secretary, Revenue Department, Government of Tripura, Directorate of Land Record and Settlement had issued a direction that a person while transferring immovable property has to produce the computerized 'ROR' (Record of Right) showing the ownership over the land during presentation of a deed of transfer. The said impugned notification further contains that from the date of its issuance only such land would be allowed for legal transaction where there is land mutation in the name of transferor.;


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