STATE OF MIZORAM Vs. LALHREZUALA
LAWS(GAU)-2018-10-93
HIGH COURT OF GAUHATI (AT: AIZAWL)
Decided on October 08,2018

STATE OF MIZORAM Appellant
VERSUS
Lalhrezuala Respondents

JUDGEMENT

MICHAEL ZOTHANKHUMA,J. - (1.) Heard Mrs. Linda L. Fambawl, learned Government Advocate for the appellants. Also heard Mr. B. Lalramenga, learned counsel for the respondent Nos. 1 and 2.
(2.) The appellants have prayed for setting aside the Judgment and Decree dated 26.3.14 passed by the Court of the Senior Civil Judge-I, Lunglei in Civil Suit No. 19/2010, by which the appellants have been directed to pay compensation in respect of the damages caused to the lands of the respondent Nos. 1 and 2 @ Rs. 32 per square feet. Thus, the total amount of compensation payable comes to Rs. 5,07,413.76/-, which was to bear an interest @ 6% per annum.
(3.) The brief facts of the case is that the Chairman of the Bualte Irrigation Committee had written a letter dated 14.08.2008 to the Joint Director, Minor Irrigation Department, Government of Mizoram, requesting him to revive the Minor Irrigation Project, which had been implemented at Bualte Village and which had fallen into disrepair due to passage of time and theft of various materials used for the Project. The Chairman of the Bualte Irrigation Committee thereafter submitted another letter to the Minor Irrigation Department, Government of Mizoram, on a subsequent date for revival of the Bualte Minor Irrigation Project. The Government of Mizoram thereafter acted upon the representation submitted by the Chairman of the Bualte Irrigation Committee and the Bualte Minor Irrigation Project was revived subsequently.;


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