HEIGRUJAM JAMES Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-11-24
HIGH COURT OF MANIPUR
Decided on November 26,2019

Heigrujam James Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

Kh. Nobin Singh - (1.) Heard Shri N. Surendrajit, learned counsel appearing for the petitioners and Shri Niranjan Sanasam, learned Government Advocate appearing for the respondents.
(2.) By the instant writ petition, the petitioners have prayed for issuing a writ of mandamus or any other appropriate writ to direct the respondents to consider and dispose of their representation dated 15/7/2019.
(3.) According to the petitioners, they are the recorded pattadars and possessors of their respective homestead land paying land revenue in respect thereof and they are running their respective trade and business by constructing pucca, semi-pucca structures upon their respective patta lands. The Deputy Commissioner (Works), Government of Manipur vide its letter dated 20/8/2016 addressed to the Deputy Commissioner, Thoubal and Chandel conveying the approval for direct purchase of land for the purpose of widening the road from Lilong to Moreh. In pursuance of the said letter, the Deputy Commissioner, Thoubal requested the Revenue Officers to expedite submission of the desired information for which the Deputy Commissioner, Thoubal issued public notice dated 5/8/2017. The petitioners came to know that the expansion of the road should be done only on the eastern side of Khongjom Bazar and therefore, the action of the respondents amounted to violation of Articles 14, 21 and 301-A of the Constitution of India. Shri N. Surendrajit, learned counsel appearing for the petitioners submits that in respect of a similar case being WP(C) No. 814 of 2017, filed by some persons, it was disposed of on 3/8/2018 by this Court with the direction that the petitioners therein should submit a detailed representation to the State authorities who shall consider the same and pass appropriate order in that regard and inform the petitioners by issuing a speaking order. He further submits that the instant writ petition can be disposed of in terms of the said order dated 3/8/2018. However, in the present case, since the representation dated 15/7/2019 submitted by the petitioners to the Collector, Land Acquisition, Thoubal, Manipur is still pending, there is no need of directing the petitioners to submit another representation.;


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