SRI TAKU JERANG Vs. THE STATE OF ARUNACHAL PRADESH
LAWS(GAU)-2018-6-133
HIGH COURT OF GAUHATI
Decided on June 19,2018

Sri Taku Jerang Appellant
VERSUS
The State Of Arunachal Pradesh Respondents

JUDGEMENT

A.M.BUJOR BARUA,J. - (1.) Heard Mr. N. Ratan, learned counsel for the petitioner. Also heard Mr. S. Tapin, learned Senior Government Advocate appearing for the State authorities.
(2.) The petitioner who was the original inhabitant of Pangin village were in possession of a plot of land measuring 400 Sqmtr. since time immemorial. Since many years, the petitioner and his family members are residing in the said plot of land which is located near the Boys Hostel, Government Higher Secondary School, Pangin by constructing a semi-permanent type house.
(3.) The Additional Deputy Commissioner, Boleng in terms of the Notification No. LM-102/2010 dated 24.05.2012 issued by the Commissioner, Land Management Department, Government of Arunachal Pradesh was pleased to issue a Provisional Land Allotment vide notification No.BLD-305/10-11 dated 25.03.2013 in favour of the petitioner. While the petitioner was expecting for a regular allotment order in his favour, the Extra Assistant-cum-Commissioner, Pangin vide order dated 14.04.2013, had directed the Officer-in-Charge of Boleng Police Station to evict the petitioner from the said land. Being aggrieved by the said order, writ petition WP(C) No.145(AP)/2013 was preferred by the petitioner, which was disposed of by the order dated 02.05.2013, whereby, the order of eviction was set aside.;


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