AUGUSTIN KRAMSA Vs. STATE OF ASSAM AND 7 ORS
LAWS(GAU)-2018-9-94
HIGH COURT OF GAUHATI
Decided on September 18,2018

Augustin Kramsa Appellant
VERSUS
State Of Assam And 7 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. B.K. Das, learned counsel for the petitioner. Also heard Mr. J. Chutia, learned standing counsel for the respondent Karbi Anglong Autonomous Council (KAAC).
(2.) The petitioner who claims to be an indigenous person of Karbi Anglong district states that he is the owner of certain patta land and to that extent has annexed certain land documents, which indicates the particulars of the land.
(3.) On the aforesaid premises, this writ petition is preferred on the grievance that the authorities in the KAAC have evicted the petitioner and also destroyed his residential structures located over his patta land.;


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