MR. SIAMPHUNGA Vs. STATE OF MIZORAM AND 5 OTHERS
LAWS(GAU)-2018-8-122
HIGH COURT OF GAUHATI
Decided on August 29,2018

Mr. Siamphunga Appellant
VERSUS
State Of Mizoram And 5 Others Respondents

JUDGEMENT

MICHAEL ZOTHANKHUMA,J. - (1.) Heard Mrs. Dinari T. Azyu, learned counsel for the appellant as well as Mr. A.K. Rokhum, learned Addl. Advocate General for all the State respondents.
(2.) The appellant was the plaintiff in Title Suit No. 27/2003. The appellant has prayed for setting aside the Judgment and Order dated 07.12.2011, passed by the learned Senior Civil Judge - I, Aizawl, dismissing the Title Suit No. 27/2003.
(3.) The appellant's case in brief is that the respondents have encroached upon the land of the plaintiff, which was originally covered by Village Council Pass dated 25.11.1973, issued by the President of Luangmual Village Council.;


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