VAKHAM ZIMIK Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-38
HIGH COURT OF MANIPUR
Decided on September 04,2019

Vakham Zimik Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

RAMALINGAM SUDHAKAR; J. - (1.) The prayers in this PIL are as follows:- "(a) Issue appropriate writ, direction or order in the nature of certiorari or any other appropriate writ, direction or order declaring and quashing the impugned Allotment Order No. 23/31/95-R dated 13.09.1995 issued by the Governor of Manipur, Revenue Department, Government of Manipur and the impugned Letter No. 10/11/95-Rev dated 21.09.1995 issued by the Addl. Deputy Commissioner, Ukhrul as illegal and null and void ab initio; (b) Issue appropriate writ, direction or order in the nature of certiorari or any other appropriate writ, direction or order declaring the impugned the delivery of possession Order dated 28.09.1995 issued by the Sub-Divisional Officer, Ukhrul as illegal and null and void ab initio; (c) Issue appropriate writ, direction or order in the nature of mandamus or any other appropriate writ, direction or order directing the Respondent Nos. 1,2,3 and 4 to remove and shift the existing illegal structure of Juma Masjit (Mosque) from the proposed District and Session Court Complex, Ukhurl; (d) Direct the Respondents to shift the Juma Masjid (Mosque) to the alternative site so provided free of cost,"
(2.) The President of the Ukhrul District Bar Association has filed the present PIL for the above stated reliefs arraying five respondents. Subsequently, 6th and 7th respondents were added. The cause of action for filing the PIL was to ensure that the District and Sessions Court Complex, Ukhrul is constructed in an uniform and orderly manner and it is alleged that illegal structure, Jama Masjid "Mosque" allotted by the order impugned in the PIL should be cancelled and the said area be handed over for uniform construction of the District and Sessions Court Complex, Ukhrul. In this background, the matter was first taken up and notice was issued on 03.5.2018 which reads as under:- "03.5.2018 Heard Mr. Phungyo Zinkhai, learned counsel for the petitioner. Issue notice returnable within 4(four) weeks. Mr. Sukumar, learned counsel assisting Mr. N.Kumarjit, learned AG accepts notice on behalf of Respondents No.1, 2 and 3. Petitioner is to take steps for service of notice upon the Respondents No.4 and 5 by speed post, in addition dasti service is allowed. List the matter again on 08.06.2018."
(3.) Md. Jallaluddin, learned senior counsel appears on behalf of the Masjid Committee, Juma Masjid Royotang, respondent No.4 and Md. Ajmal Hussain, learned counsel appears for the Manipur State Waqf Board, Minuthong, respondent No.6 and Mr.N.Kumarjit, learned Advocate General appears for all other official respondents.;


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