TANGKHUL MAYAR-NGALA LONG Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-5-25
HIGH COURT OF MANIPUR
Decided on May 14,2019

Tangkhul Mayar-Ngala Long Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

LANUSUNGKUM JAMIR,J. - (1.) Heard Mr. Tungrei Ngakang, learned counsel for the petitioner as well as Mr. N.Kumarjit, learned Advocate General, Manipur for the State respondents.
(2.) Ukhrul district in Manipur is one of the environmentally beautiful districts and it is known for its natural scenic beauty. However, it appears that Ukhrul is facing severe water crisis on account of indiscriminate deforestation and the people of Ukhrul town and nearby villages are suffering without drinking water. The petitioner relies upon a report of the Assistant Engineeer, Ukhrul PHE Division and a report of the Secretary, District Legal Services Authority, Ukhrul dated 7th April, 2018 addressed to the Hon'ble Minister, Health and Family Welfare, Manipur at Annexure-C/6 which is extracted as under. "Annexure-C/6 GOVERNMENT OF MANIPUR OFFICE OF THE DISTRICT LEGAL SERVICES AUTHORITIES, UKHRUL, MANIPUR NO.SDLSA/UKL/18165 Ukhrul, the 7th April 2018 To The Hon'ble Minister Health and Family Welfare, Manipur Subject: Request for immediate intervention for supply of running water at District Hospital, Ukhrul Hon'ble Sir, I bring to your kind notice that I have received a report from the Para Legal Volunteers (PLVs) attached with the Legal Aid Clinic, situated inside the District Hospital, Ukhrul, stating that the District Hospital has no running water facility because of which the doctors, staffs and hospital patients are facing lots of difficulties and inconveniences The PLVs, in their report, have further stated that they have observed that the Hospital in-patients are buying mineral water for their lavatory requirements and needs. For maintenance of the hospital in a clean and hygienic condition, availability of water is sine-qua non. Perhaps, due to the non-availability of the said necessity like water the hospital staffs and doctors may be discouraged from residing in the residential quarters of the hospital To alleviate the plights of the staffs, doctors and especially the poor patients, some stop gap arrangement may be made by requesting from your department to the (i) The Autonomous District Council, Ukhrul (ii) The Superintendent of Police, Ukhrul District (ii) The Commanding Officer, 6h MR, Ukhrul (iv) The Commanding Officer, 27th Assam Rifles, Somsai, Ukhrul (v) The Executive Engineer, PHED, Ukhrul Division and (vi) The Commanding Officer, BRTF, Ukhrul for rendering water tanker services on rotation basis till permanent arrangement is made. I am sure your prompt intervention for arrangement of water availability will soothe the already suffering patients to a great extent. Thanking you. Enclosed: A Copy of letter from the PLVs Yours faithfully (Alek Muivah) Secretary DLSA, Ukhrul NO.SDLSA/UKL/18/167 Ukhrul, the 7 April 2018"?
(3.) The people of Ukhrul have also applied for drinking water facilities to the Chief Engineer, PHED, Govt. of Manipur.;


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