RK SONARJIT SINGH Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-10-31
HIGH COURT OF MANIPUR
Decided on October 10,2019

Rk Sonarjit Singh Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

Kh. Nobin Singh,J. - (1.) Heard Shri N. Surendrajit, learned counsel appearing for the petitioner.
(2.) By the instant writ petition, the petitioner has prayed for issuing a writ of mandamus to direct the respondents to make payment of compensation/price of land taken over by the respondents within a stipulated period and interest, if any.
(3.) The case of the petitioner is that he is the owner and recorded pattadar of the piece of land situated at Pangei. Some years ago, an MOU was signed between the petitioner and the government for acquisition of his land through direct purchase.;


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