NG. IBOCHOU SINGH Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-37
HIGH COURT OF MANIPUR
Decided on September 04,2019

Ng. Ibochou Singh Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

Ramalingam Sudhakar, J. - (1.) Mr. A. Bimol, learned senior counsel appears for the petitioner, Mr. M.Rarry, learned Addl. A.G., Manipur appears for the State and Mr. HS. Paonam, learned senior counsel appears for the private respondent.
(2.) The genesis of the litigation between the mother/writ petitioner and the daughter who is a private respondent is in respect of ownership of shop where they are engaged in the business of selling fish. The mother claims that she is the proper allottee by the competent authority and the daughter is seeking to correct the allotment in her name stating that a mistake has been committed whereas she is the one entitled to the allotment.
(3.) The cause of action seeking that the daughter's name should be replaced in place of the mother's name is the application dated 19.01.1998 as evident from the letter of the Under Secretary (Revenue) to the Government of Manipur addressed to the Deputy Commissioner, Imphal West and Director, Settlement and Land Records dated 19.05.1998 (Annexure - A/13 which reads as follows : "No. 21/287/84-R Government of Manipur Secretariat : Revenue Department Imphal, the 19th May, 1998 To 1. Deputy Commissioner, Imphal West District. 2. The Director, Settlement and Land Records, Manipur Subject : Correction of name. Sir, I am directed to enclose herewith a copy of application dated 19/1/1998 submitted by Smt. Naorem Ongbi Ibemhal Devi of Uripok Polem leikai requesting for correction of her name as Naorem Ongbi Ibemhal Devi of Sagolband Moirangmayum Leirak which was allotted land under C.S. Dag No. 2538(P) of sheet No. 16-I.M. vide allotment order No. 21/287/84- R dated 22/12/1984 (copy enclosed for ready reference). I am, therefore, directed to request you kindly to enquire into the matter and submit a report to this Government at an early date. Yours faithfully, Sd/- (W. Kumar Singh) Under Secretary (Revenue) to the Government of Manipur" Prior to this, it appears that the daughter/respondent No. 4 has also made an application on 03.03.1997. This is revealed in one of the documents of 4th respondent and it reads as follows : "iv) I have come to know about the misquotation/misdescription of my name in the Allotment order. In this connection, I have already submitted applications dated 03.03.1997 and 19.01.1998 addressed to the Secretary (Revenue), Government of Manipur requesting for correction of my name in the Revenue records in respect of plot No. 6 as I have found that the surname "R.K." have been found recorded in the land record on the basis of the said Allotment orders (Copies of the application and Allotment orders are enclosed herewith)." ;


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