BAHARUL ISLAM Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-6-11
HIGH COURT OF MANIPUR
Decided on June 14,2019

BAHARUL ISLAM Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

RAMALINGAM SUDHAKAR,J. - (1.) The prayer in W.P(C) No.239 of 2013 read as follows. "It is, therefore, prayed that Your Lordships would kindly the respondents to pay adequate compensation to the petitioner for his affected patta lands as well as damages caused to him for the said construction of the godown. AND In the interim, the construction works now taken up over the affected patta land of the petitioner be stayed till the final payment of adequate compensation with interest in the interest of justice."?
(2.) The prayer in W.P(C) No.281 of 2014 read as follows. (i) issue Rule calling upon the respondents to show cause as to why a writ in the nature of Mandamus or any other appropriate writ, or direction should not be issued directing the State respondents for taking necessary steps for preparation of the final Award and payment of the compensatory amount to the petitioner in lieu of the land acquired and utilized by the respondents for construction of 5000 MT capacity of CAF and PD Godown at Village No. 13-Babupara, Jiribam, Imphal East, as per the provision laid down under Section 24(1)(a) of the Land Acquisition, Rehabilitation and Resettlement Act, 2013 within a fix period of two months."?
(3.) The prayer in W.P(C) No.474 of 2014 read as follows. " It is therefore, prayed that Your Lordships would kindly direct the respondents to pay adequate compensation for the damages of the petitioners in the following manners in the interest of justice: i) For the damages of their patta land to a sum of Rs.5,00,000/-. ii) For the complete damage of 2(two) fish ponds to a sum of Rs.2,55,960/-. iii) For the lost of annual income by selling of fish from the said 2(two) ponds to a sum of Rs.3,00,000/-. iv) For the lost of growing trees to a sum of Rs.3,00,000/-and v) For the lost of growing Horticultural crops to a sum of Rs.3,00,000/-."?;


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