LEADA HUNGYO Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-7-4
HIGH COURT OF MANIPUR
Decided on July 08,2019

Leada Hungyo Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) This petition has been filed under Section 24 read with Section 151 of the Civil Procedure Code to transfer or initiate transfer proceedings of O.S. No.2 of 2014 from the file of the Civil Judge Junior Division, Ukhrul, Manipur to any other competent Court located in the valley of Imphal.
(2.) The facts in a nutshell are as under: According to the petitioners, there is a declaration suit, being O.S.No.2 of 2014, pending between the parties over a disputed land and in that suit, relief, inter alia, has been sought under Section 34 of the Special Relief Act, 1964 read with Section 9 of the Civil Procedure Code. It is the case of the petitioners that the said suit is pending at P.W. hearing stage.
(3.) It is the specific case of the petitioners that the respondents in cahoots with Secretary (In-charge), Law and Order Wing, Tangkhul Region (NSCN-IM) started to obstruct them and threatened them to withdraw the suit. It is the say of the petitioners that if the said suit is not prosecuted by them, they would be put to irreparable loss and hardship, inasmuch as land and forest is part of the life of the petitioners.;


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