MD. FIROZ KHAN Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-54
HIGH COURT OF MANIPUR
Decided on September 16,2019

Md. Firoz Khan Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

Kh. Nobin Singh, J. - (1.) Heard Shri Azmal Hussain, learned counsel appearing for the petitioner; Shri R.K. Kenanda Singh, learned counsel appearing for the private respondents and Shri Niranjan Sanasam, learned Government Advocate.
(2.) By the instant writ petition, the petitioner has prayed for issuing a writ of mandamus or any other appropriate writ to direct the respondents to demarcate the land in question between the occupied and unoccupied without any further delay and also to dispose of the representation dated 15.07.2019 submitted by the petitioner.
(3.) The petitioner is the Secretary of Lilong Chingkham Maya Development organisation which is a body registered under the provisions of the Manipur Society Registration Act, 1989. According to him, an area measuring about 1.5 hectares out of the total land measuring 9.5 hectares under Dag Chitha No. 2116 (Old) 3062 (New) Patta 1518 situated at Village No. 16-Lilong, Thoubal District, Manipur is settled and occupied by Chingkham Kabui (Nagas) whereas the remaining is being used by the surrounding villagers including the villagers of the Chingkham Villagers as a grazing ground. Many years ago, a dispute arose in connection with the eviction order of four Chingkham Villagers from encroaching upon the government land vide order dated 22.06.1967 in Eviction Case No. 23/1967, 24/1967, 22/1967 and 25/1967 which was confirmed by the Director of Settlement vide order dated 21.06.1968 passed in DLR Revision Case No. 5 of 1967, DLR 2nd Appeal Case No. 102 of 1967, DLR Revision Case No. 4 of 1968 and DLR Revision Case No. 8 of 1968. The said order dated 21.06.1968 passed by the Director of Settlement and Land Records came to be challenged by way of a revision before the Hon'ble Court of the Chief Commissioner, Manipur, wherein the Chief Commissioner, Manipur passed an order dated 03.01.1969 setting aside the eviction order with the direction that it would be necessary for the Settlement Department to demarcate the unoccupied portion of the land which is a Government Khash Land. ;


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