KHUNDRAKPAM SARAT SINGH Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-12-5
HIGH COURT OF MANIPUR
Decided on December 19,2019

Khundrakpam Sarat Singh Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) Heard Mr. A. Jagjit, learned counsel appears for the petitioner and Mr. H. Devendra, learned counsel for respondent Nos. 1,2&3; and Mr. H. Prabirkumar, learned counsel for the respondent No.4.
(2.) The petitioner has filed the present writ petition with the following prayer: "(i) to issue rule to the respondents and after return of notice the rule be made absolute. (ii) to direct the respondents to leave apart an area measuring 1.16 acres under C.S. Dag No.1199 belonging to Kh.Sarat Singh out of the total area measuring 3.43 acres covered by C.S. Dag No.1199 in the impugned allotment order. (iii) in the interim to maintain status quo of the land measuring an area of 1.16 acre now occupied by the writ petitioner under C.S. Dag No.1199 out of the total area of 3.43 acres covered by the same Dag of Viilage No.12, Pangei as on today pending disposal of the writ petition. (iv) to pass such order/direction which this Hon 'ble Court may deem fit and proper for the end of justice and equity.
(3.) The facts in a nutshell are as follows:- The Government of Manipur, accorded allotment of an area measuring an extent of 1.16 acres in C.S. Dag No.1199 situated at Village No.12, Pangei, Imphal East- North, in favour of the petitioner on 05.3 .1976. Subsequent to the allotment order, necessary premium amounting to Rs.514.80 was paid to the State Government on 15.3.1976 as per Clause 3 of the allotment order and also under Rule 11 of the Manipur Land Revenue and Land Reform (Allotment of Land) Rules, 1962. Pursuant to the allotment order, on 10.3.1977, a deed of allotment was executed between the petitioner and the Deputy Commissioner (Central), Manipur.;


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