MEINAM RAJEN SINGH Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-11-3
HIGH COURT OF MANIPUR
Decided on November 12,2019

Meinam Rajen Singh Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

- (1.) Heard Shri L. Raju, learned Advocate appearing for the petitioners and Shri Niranjan Sanasam, learned Government Advocate appearing for the State respondents.
(2.) The prayers in this writ petition are to quash and set aside the order dated 20-10-2018 issued by the Secretary (Revenue), Government of Manipur as illegal/ arbitrary being contrary to the order dated 23-11-2017 passed by this Court in writ petition being WP(C) No.631 of 2016 and to direct the respondents to issue patta/ jamabandi in respect of the allotted lands covered by C.S. Dag No. 2133, 2134 and 2136.
(3.) According to the petitioners, they are the Chairman, the Secretary and the Executive Members of the Yangoi Ningthou Devta Sebait and Loukoi Development Committee (hereinafter referred to the as "the Committee ") formed by the residents of the villages of Bishnupur District, Manipur with the objectives of helping and improving the proper management of sylvan deity ā€˛Yangoi Ningthou? i.e., UMANG LAI and protecting the environment of the localities in and around the villages of the Bishnupur District, Manipur.;


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