PLABAN DAS Vs. STATE OF ASSAM
LAWS(GAU)-2018-6-151
HIGH COURT OF GAUHATI
Decided on June 21,2018

Plaban Das Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

A.K.GOSWAMI,J. - (1.) Heard Mr. D.C.C. Phukan, learned counsel appearing for the petitioner. Also heard Mr. P.S. Deka, learned Standing counsel, Revenue Department, appearing for respondent No. 1 as well as Ms. M. Bhattacharjee, learned State counsel, appearing for respondent Nos. 2 and 3.
(2.) The case of the petitioner is that he is in possession of a plot of Government land measuring 1 Bigha, covered by Dag No. 1 of Revenue Village-Panikhaiti, Mouza-Panbari, since the year 1983.
(3.) However, it must be pointed out at the very beginning that the representation dated 11.04.2017 submitted by the petitioner to the Circle Officer, Chandrapur Revenue Circle, goes to show that the petitioner has referred the name of the village as "Khankar Village" and not "Panikhaiti". In paragraph 6 of the writ petition also, Dag No. 1 is stated to be in Khankar Revenue Village.;


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