UNION OF INDIA Vs. ZARUALA
LAWS(GAU)-2018-6-169
HIGH COURT OF GAUHATI
Decided on June 14,2018

UNION OF INDIA Appellant
VERSUS
Zaruala Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. B. Pathak, the learned counsel appearing for the appellants as well as Mr. Lalfakawma, the learned counsel who appears for the respondent Nos. 1 to 191. Ms. Mary L. Khiangte, the learned Govt. Advocate appears for respondent Nos. 192 and 193.
(2.) This is an appeal filed by the appellants, i.e., Union of IndiaOthers against the JudgmentOrder dated 15.12014, passed by the learned Senior Civil Judge, Aizawl District, Aizawl in Civil Suit No. 54/2012 whereby, the learned Trial Court decreed the suit in favour of the plaintiffs/private respondents directing the appellants to pay compensation to the plaintiffs/private respondents for damages suffered by them, on account of withdrawal of the process of land acquisition proceedings over their land.
(3.) The appellants were the defendant Nos. 1 to 3 and the State were the defendant Nos. 4 and 5 in the Civil Suit proceedings whereas, the plaintiffs in the Civil Suit, are now respondent Nos. 1 to 191 in the present appeal.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.