RS KHAWUNGSING Vs. UNION OF INDIA
LAWS(MANIP)-2019-8-44
HIGH COURT OF MANIPUR
Decided on August 28,2019

Rs Khawungsing Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

RAMALINGAM SUDHAKAR; J. - (1.) Heard Mr. N.Jotendro, learned senior counsel for the petitioners as well as Mr. P.Tamphamani, learned Government Advocate appearing for the State respondents.
(2.) The prayer in this PIL is as follows:- "ii. Writ in the nature of mandamus or any other appropriate writ of the like nature for directing the respondents to provide safe as a part of rehabilitation and resettlement package to the local inhabitants/villagers of Chadong Village who are affected by the Thoubal Multipurpose Project by completing the construction of Water Supply Network system coupled with a prayer to further direct the respondents to include water pumps along with electricity to run the said water supply properly as per the said resettlement work package dated 28/4/2017 so as to enable the said Water Supply Network system to eject the water from the tank/reservoir with the help of the said Pump to the villagers which are now inhabitants in the higher area of the rehabilitation and resettlement site and also who are so far depending on natural stream originating from the hills to meet their domestic requirements as early as possible within a reasonable period."
(3.) The local inhabitants/villagers of Chadong Village who are affected by construction of Thoubal Multipurpose Project stated that they had to shift to higher level and the issue of construction of Dam is an issue which is pending before the Hon'ble Supreme Court. That apart, it is the earnest plea of the villagers that they have relocated themselves to a higher level to avoid being submerged by the Thoubal Multipurpose Project, they have filed this PIL to direct the state authorities to provide them safe drinking water. They are also pleading before the authorities for re-settlement package to sustain themselves consequent to relocation. In this regard, the petitioners rely upon the Government of Manipur Irrigation and Flood Control Department, Thoubal Multipurpose Project, Rehabilitation Plan for the Oustees, 1998, more particularly, para No.(e) which is extracted as follows:- "e) Water supply arrangement : The villagers are so far depending on natural streams originating from the bills to meet their domestic requirements. Each ousted village will be provided with water supply arrangement at the resettlement site by the deptt. by tapping the natural streams near to the resettlement sites. The water supply arrangement will consist of construing an impounding weir at the available source of water, storage distribution tanks and laying pipes. The cost of the work is :- Water supply arrangement for remaining 4 villages to be rehabilitated : Rs. 1,05,300/unit. = Rs. 1,05,300 x4 = Rs. 4.21 lakhs Cost of work already completed for Phayeng (K) and Louphong (T) villages. = Rs.2.71 lakhs ------------------------ Total : Rs. 6.92 Lakhs" ;


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