SH LALTHAFAMKIMA & 22 OTHERS Vs. STATE OF MIZORAM & 3 OTHERS
LAWS(GAU)-2018-5-50
HIGH COURT OF GAUHATI
Decided on May 02,2018

Sh Lalthafamkima And 22 Others Appellant
VERSUS
State Of Mizoram And 3 Others Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. Lalchhanliana Khiangte, learned counsel for the petitioners. Also heard Mr. A.K. Rokhum, learned Addl. Advocate General for the State Government and Mr. Ali Hussain, learned counsel for the respondent No. 4.
(2.) At the outset, the Addl. Advocate General submits that in pursuance to the Order dated 23.04.2018 passed by this Court, he has received instructions that no application under Section 28 A of the Land Acquisition Act, 1894 had been submitted by the petitioners in the Deputy Commissioner's Office, Kolasib.
(3.) At this stage, Mr. Lalchhanliana Khiangte, learned counsel for the petitioners prays that the petitioners may be allowed to withdraw the Writ Petition.;


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