A Z VIASA & 58 ORS Vs. UNION OF INDIA REPRESENTED BY SECRETARY
LAWS(GAU)-2018-9-5
HIGH COURT OF GAUHATI
Decided on September 03,2018

A Z Viasa And 58 Ors Appellant
VERSUS
UNION OF INDIA REPRESENTED BY SECRETARY Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mrs. Dinari T. Azyu, learned counsel for the petitioners. Also heard Ms. Zairemsangpuii, learned CGC for the respondent Nos. 1 & 2 and Ms. Mary L. Khiangte, learned counsel for the respondent Nos. 3 & 4. No one appears for the respondent No. 5 & 6 even though notices were issued to them.
(2.) The petitioners prayer in the writ petition is for a direction to the respondents to verify whether the road constructed by the respondent Nos. 1 & 2 has been built upon the petitioners land and to pay compensation for the same. The petitioners counsel submits that the petitioners are owners of the land which are shown below:- JUDGEMENT_5_LAWS(GAU)9_2018_1.html
(3.) The petitioners counsel submits that the respondent Nos. 1 & 2 had constructed a road from Siatlai-Zawngling-Khopai-Laki Village within Siaha District, Mizoram in 2008. The said road has been built upon the lands of the petitioners without their consent. However, they were given some meager amount of money amounting to Rs. 5,000/- to Rs. 10,000/- for shifting their agricultural occupation to some other land.;


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