PAOCHON KIPGEN Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-8-49
HIGH COURT OF MANIPUR
Decided on August 29,2019

Paochon Kipgen Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

Kh. Nobin Singh, J. - (1.) Heard Smt. G. Pushpa, learned Advocate appearing for the petitioners and Shri Niranjan Sanasam, learned Government Advocate appearing for the respondents.
(2.) By the instant writ petition, the petitioners have prayed for issuing a writ of mandamus or any other appropriate writ to direct the respondents to grant the relief and rehabilitation and re-settlement benefits in terms of the recommendation made by the District Level Committee for Rehabilitation of victims of ethnic class.
(3.) According to the petitioners, they are the chiefs of some of the villages at Tamenglong, Manipur and are the victims of ethnic class which took place sometime in the year 1992-1993 and in order to claim reliefs, the petitioners had approached the High Court earlier by way of a writ petition being WP(C) No.151 of 2010 which was disposed of on 20/09/2010 with the direction to the petitioners therein to submit a representation which was to be considered by the respondents. After receipt of the representation submitted by the petitioners, the Deputy Commissioner, Tamenglong issued an Office Memorandum dated 05/07/2011 stating therein that after due verification by the concerned Sub- Divisional Officers on the genuineness of their claims, the District Level Committee recommended the same to the State Level Committee for taking necessary action. The grievance of the petitioners is that despite the said recommendation being made by the District Level Committee, the State Level Committee had not taken appropriate steps and accordingly, the petitioners did not receive any kind of relief and rehabilitation from the State Government. Being aggrieved by the inaction on the part of the respondents, the instant writ petition has been filed by the petitioners praying for grant of relief and rehabilitation and re-settlement benefits.;


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