RUKMINIGAON Vs. STATE OF ASSAM
LAWS(GAU)-2018-11-153
HIGH COURT OF GAUHATI
Decided on November 29,2018

Rukminigaon Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

UJJAL BHUYAN, J. - (1.) Heard Mr. AC Sarma, learned counsel for the petitioner; Mr. PS Deka, learned Standing Counsel, Revenue Department, Assam for respondent Nos.1 and 2; and Mr. R Dhar, learned Government Advocate, Assam for respondent Nos.3 and 4. Also heard Mr. S Dutta, learned counsel for respondent No.5.
(2.) Petitioner is the Rukminigaon/Rukmini Nagar Sri Sri Lakshmi Mandir Samitee represented by its President, Sri Pulin Chandra Goswami. It is stated that petitioner is a society registered under the Societies Registration Act, 1860.
(3.) Challenge made in this writ petition is to the legality and correctness of the letter dated 31.03.2010, issued by the Deputy Secretary to the Government of Assam, Revenue and Disaster Management Department addressed to the Deputy Commissioner, Kamrup (M) allotting sarkari (government) land measuring 15 lechas covered by Dag No.156 (Part Kha) of Village-Rukminigaon under Beltola Mouza in favour of both petitioner and respondent No.5 i.e., Rukminigaon/Rukmini Nagar Namghar Committee subject to utilisation for the specific purpose, failing which the allotment would automatically stand cancelled and reverted back to the Government.;


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