DUDU CHAKMA D/O KALACHAND Vs. STATE OF MIZORAM
LAWS(GAU)-2018-6-160
HIGH COURT OF GAUHATI (AT: STATE)
Decided on June 19,2018

Dudu Chakma D/O Kalachand Appellant
VERSUS
STATE OF MIZORAM Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. C. Lalramzauva, the learned senior counsel assisted by Mr. C. Lalnunsiama for the appellant. Also heard Mr. A.K. Rokhum, the learned Addl. Advocate General appearing for the State respondents as well as the Chakma District Autonomous Council.
(2.) The appellant has filed the instant appeal against the Judgment & Order dated 25.07.2013 passed by the learned Senior Civil Judge, Lawngtlai District, Lawngtlai dismissing Civil Suit No. 7/2007 filed by the appellant as plaintiff in the suit. For the sake of convenience, the plaintiff/appellant shall be referred to as the appellant hereafter. Likewise, the defendants/respondents shall also be referred to as the respondents.
(3.) By filing Civil Suit No. 7/2007, the appellant sought for a declaration of right entitle of land covered by LSC No. 5/1983 dated 30.08.1983, as per the boundary description specified therein in comprising of the Wet Rice Cultivation (WRC area) and the adjoining highland area in favour of the appellant and for declaration of the House Passes issued by the respondents concerned and the construction of a market within the boundary description of LSC No. 5/1983 is null and void and for assessment of compensation payable to the appellant.;


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