LAISHRAM NABA SINGH Vs. UNION OF INDIA
LAWS(MANIP)-2019-8-46
HIGH COURT OF MANIPUR
Decided on August 29,2019

Laishram Naba Singh Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

RAMALINGAM SUDHAKAR;,J. - (1.) The prayer in the PIL is as follows:- "i. To direct the concerned respondents to declare the State Government is facing drought in the current season of 2019 or to declare drought in the state of Manipur and to take appropriate measure to bring relief to the farmers/cultivators and general public by using all Government policies and mechanisms prescribed under the relevant laws in this regard.
(2.) The petitioner, who is a social worker, based on newspaper publication, pleaded that less than minimum rainfall is witnessed in the State of Manipur and there is an impending drought. This will seriously affect the farmers in the various districts and as a result, there will be a great distress in the farming community which will have a rippling effect on the other strata of the society. Besides, the drought condition will create scarcity of water which is needed essentially for all other daily human activity and consumption including dairy, poultry, horticulture and floriculture, etc. in the State of Manipur. Besides, the drought condition will have a chain reaction thereby the economic condition will run down. Since the trade and commerce is not the mainstay of the State of Manipur and the livelihood of the people is on agricultural, horticulture poultry, etc., shortage of rainfall will cause a serious dent in the economy and day to day lives of the people. Rice cultivation is a seasonal and it is the staple diet of the people of Manipur. This should not be affected. Therefore, there is a urgent need to declare the State as drought prone area and appropriate remedial action should be taken. The Central Government and the State Government should provide funds for the drought relief.
(3.) Right to life under the Constitution is being affected by the natural calamity. In para No.13 of the petition, the petitioner highlights the condition of the water flowing rivers in the Manipur as under:- "13. That, it is to state that the water level flowing in the rivers of Manipur is being supplied because of the natural rainfall and water sources from the hill ranges particularly in the monsoon season and sometimes heavy rainfall causes flood too but this time even in the monsoon season no water flow in the rivers of Manipur namely Iril River, Imphal River, Nambul River, Kongba River, Khuga River, Thoubal, Barak, Sekmai, Chakpi rivers etc. Out of these rivers there are others rivers too namely Nambol, Thangjao Lok, Nachou, Potsangbam, Ningthoukhong and Khuga. These rivers falls directly to the Loktak Lake along with the Nambol River. On the other hand there are several lakes in Manipur and one of the main lake is the Loktak Lake which is a significantly popular lake and the biggest fresh water lake in North East India. In addition to that there are other lakes in Imphal valley such as Ekok, Kharung, Khoidum, Lousi, Waithoi, Yarel, Pumlen and Laishoi etc. known to the petitioners. In such a way as of today it is reported that because of shortage of monsoon rains all the water level in the said lakes and rivers are abnormally low and depleting at a alarming rate." ;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.