HILAI & 25 ORS Vs. UNION OF INDIA & 6 ORS
LAWS(GAU)-2018-4-20
HIGH COURT OF GAUHATI
Decided on April 11,2018

Hilai And 25 Ors Appellant
VERSUS
Union Of India And 6 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. Victor L. Ralte, the learned counsel for the petitioners. Ms. Zairemsangpuii, the learned CGC appears for the respondent Nos. 1 and 2 and Ms. Mary L.Khiangte, the learned Govt. Advocate appears for respondent Nos. 3 to 5 and they submit that since the claim of the petitioners are similar to the writ petitioners in WP(C) No. 103/2017 (Sh S. Manasia & 20 Ors. Vs. Union of India & Ors.), which was disposed of on 02.04.2018, Court may consider passing appropriate orders.
(2.) Mr. Victor, the learned counsel for the petitioners submits that the petitioners are the owners of landed property at Khopai Village in the District of Siaha, Mizoram having their respective land passes issued by the authority concerned. It is the case of the petitioners that the respondent authorities, more particularly respondent No. 2 i.e., the Boarder Road Organization undertook construction of road from Saitlai-Zawngling-Khopai- Laki Village within the Siaha District, sometime in the year 2008. That due to the construction of the road which passed through the land of the petitioners, the petitioners were asked to leave their landed properties with an assurance that adequate compensation would be paid to them as per law. However, the petitioners have only been paid a meager sum, which is barely enough to compensate them for their loss. Be it stated herein that this Court in WP(C) No. 103/2017 which is a similar and identical case, had given a direction to the respondents concerned to make a spot verification and upon such verification, if it was found that the land owners had in fact, sustained the damaged on account of the road construction, the respondents concerned would pay them adequate compensation as per law, less the amount they had already received towards their rehabilitation in the meantime.
(3.) Having regard to the fact that the present case is a covered case, the same is disposed of at the motion stage itself.;


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