SH DAHLU S/O SACHHO (L) & 38 ORS Vs. UNION OF INDIA & 6 ORS
LAWS(GAU)-2018-5-119
HIGH COURT OF GAUHATI
Decided on May 24,2018

Sh Dahlu S/O Sachho (L) And 38 Ors Appellant
VERSUS
Union Of India And 6 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. T. Lalnunsiama, the learned counsel for the writ petitioners as well as Mr. Samuel Vanlalhriata Chhangte, the learned Government Advocate who appears for the State respondents (respondent Nos. 3, 4 & 5). Also heard Ms. Zairemsangpuii, the learned CGC who appears for the Union of India (respondent Nos. 1 & 2). Considering the issue raised in this writ petition, the case is taken up for disposal at the motion stage.
(2.) On 22.05.2018, this Court passed the following order:- "Heard Mr. T. Lalnunsiama, the learned counsel for the petitioners. The case of the writ petitioners is that they are the land holders under the pass, issued to them by the competent authority located at Khopai and Laki Village in the District of Siaha. Due to the road construction from Siatlai- Zawngling-Khopai-Laki Village within Siaha District, their lands and crops have been damaged and for which, no compensation has been paid to them. The learned counsel, Mr. T. Lalnunsiama has drawn the attention of this Court to the Order dated 02.04.2018, passed by this Court in WP(C) No. 103/2017 (Annexure-4) and contends that the present petitioners are also identically situated. It may be noticed that this Court had directed a verification of the lands of the petitioners therein, after constituting a verification team, so as to verify the claim of the petitioners for the purpose of compensating them for the damage. Since the order was passed on 02.04.2018, therefore without issuing any notice at this stage, the learned Government Advocate, Mr. Rosangzuala Ralte as well as Ms. Zairemsangpuii, the learned CGC shall obtain instructions, as regard the present position regarding verification of land pursuant to the order that was passed on 02.04.2018 by the next date. Let the case be listed again on 24.05.2018 in the motion column."
(3.) Today, Mr. Samuel Vanlalhriata Chhangte, the learned Government Advocate on instructions submits that the Spot Verification Report which was directed on 02.04.2018 in WP(C) No. 103/2017 has already been conducted on 04.05.2018. In this connection, he has produced a communication dated 08.05.2018 written by the Sub-Deputy Commissioner, Siaha District, Siaha to the Deputy Commissioner, Siaha District, Siaha.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.