SHAHAJAMAL SK AND 2 ORS Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-6-19
HIGH COURT OF GAUHATI
Decided on June 04,2018

Shahajamal Sk And 2 Ors Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. IA Talukdar, learned counsel for the petitioners as well as Mr. R Dhar, learned Additional Senior Government Advocate for respondent Nos.1 to 5.
(2.) The petitioners being residents of village Nayer Alga Part IV and Part V in the Dhubri district had preferred this public interest litigation on the allegation that the construction of AGRIL, BUNDH CH.00.00 M to 1000 M PROTECTION THE PADDY FIELD 50 HCT. AGRIL LAND AT NAYER ALGA, PT-IV had not been completed. It is stated that the detailed project report of the aforesaid work was prepared by the Government of Assam through the BDO-cum-Programme Officer of Nayer Alga Anchalik Panchayat at an estimated cost of Rs.5,00,000/-, under the MGNREGA Scheme. It is the allegation that the respondent No.6 being the Secretary of Boyzer Alga Gaon Panchayat had executed the work in a haphazard manner and that the entire Rs.5,00,000/- was withdrawn without completing the work.
(3.) According to the petitioners, as the local people were of the view that the work was not done as per the detailed project report a complaint dated 30.10.2017 was submitted by the petitioner No.1 and two other persons.;


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