H. NGAUNING Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-10-3
HIGH COURT OF MANIPUR
Decided on October 23,2019

H. Ngauning Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

- (1.) This writ petition has been filed by the petitioners to quash the impugned order dated 31.5.2017 passed by the fifth respondent and to direct the respondents to pay to the petitioners the compensation amount of Rs.37,59,113.25 along with interest for the damage of horticulture plants, crops etc., caused during the construction of Maram-Peren Road.
(2.) Brief facts are as follows: The petitioners are Headmen of their respective villages and are representing themselves as well as the villagers of their respective villages whose standing crops, farms, building/structure, orchards, forest, etc., have been affected by the construction of Maram-Peren Road. The construction of Maram- Peren Road was commenced by 84 RCC (GREF) during September 1991 and completed in 1996 and the construction of the said road was later handed over to 15 BRTF. Later the said road was further widened when the work for double laning of the road commenced with effect from December 2006.
(3.) The villagers of the petitioners villages were affected by the construction of the said road and being aggrieved, they through the President, Zeliangrong Nagar Union, submitted a representation to the Deputy Commissioner for verification with regard to the damage to the standing horticulture plants and crops etc. On 09.05.1994, the office of the Deputy Commissioner, Senapati, directed the Sub Divisional Officer, Tadubi to conduct a detailed joint spot enquiry with the representatives of BRTF and the claimants to establish the ownership as well as the status/value of the standing properties and furnish a factual report of the same at an early date.;


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