GAJENDRA BALIARSINGH Vs. COLLECTOR, PURI
LAWS(ORI)-2021-3-55
HIGH COURT OF ORISSA
Decided on March 23,2021

Gajendra Baliarsingh Appellant
VERSUS
COLLECTOR, PURI Respondents

JUDGEMENT

S.MURALIDHAR; CJ. - (1.) In this petition the Petitioner has prayed for issuance of a writ of certiorari to quash order dated 17th December, 2007 of the Additional District Magistrate, Puri (Opposite Party No.2) under Annexure-5.
(2.) The Petitioner claims to be a landless person. He applied for grant of lease of land measuring Ac.2.00 in Plot No.124 of Sabik Khata No.346 corresponding to Hal Plot No.220, Khata No.537 of Mouza Jagadal under Brahmagiri Tahasil in the district of Puri. The Tahasildar, Puri registered W.L. Lease Case No.5229 of 1974 and by order dated 23rd February, 1976 granted lease of the land in favour of the Petitioner.
(3.) Then after lapse of 23 years, Lease Revision Case No.131 of 1999 was initiated by Opposite Party No.2 in respect of the aforestated land on 6th August, 1999 in exercise of suo motu power under Section 7-A(3) of the Orissa Government Land Settlement Act, 1962 (OGLS Act). Consequently, a notice was issued to the Petitioner directing him to appear before Opposite Party No.2. Opposite Party No.2, upon hearing the parties, by order dated 17th December, 2007 directed to set aside the lease granted in favour of the Petitioner in W.L.L. Case No.5229 of 1974 and further to correct the records of right (ROR) accordingly. Said order of cancellation of lease is the subject matter of challenge in the present writ petition.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.