ANAMUL HOQUE LASKAR Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-12-56
HIGH COURT OF GAUHATI
Decided on December 12,2018

Anamul Hoque Laskar Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

A. S. Bopanna, J. - (1.) Heard Mr. M.H. Laskar, learned counsel for the petitioner. Also heard Mr. T.C. Chutia, learned Additional Senior Government Advocate, Assam for the respondents.
(2.) The petitioner is before this Court in this petition claiming to be in public interest. In the petition, the petitioner seeks that Respondent No.6 be directed to hold Gaon Sabha in Neairgram Baghpur Gaon Panchayat in accordance with the order contained in the letter dated 31.10.2015. In that regard, it is contended that such Gaon Sabha is required to reverify the list and extend NFSA benefits. The petitioner in that regard is contending that the provisions as contained in the National Food Security Act, 2013 (for short "NFSA, 2013") provides for preparation of list of beneficiaries. The allegation is that though a Gaon Sabha is to be convened and, thereafter, the list is required to be finalized, the procedure was not followed. The petitioner alleges inclusion of certain government pensioners, government employees, persons belonging to creamy layers as also the family members of the leading citizens of the Gaon Panchayat in the list of beneficiaries. It is, therefore, contended that the list is prepared by violating the Rules of NFSA, 2013. It is with such allegation that the petitioner is seeking that a direction be issued to convene the Gaon Sabha and re-verify the list and prepare an appropriate list in that regard.
(3.) Having taken note of the contention of the learned counsel for the petitioner and having perused the petition papers, we notice that except making statements with regard to the allegations in the petition, neither specific details of the excluded persons nor with regard to persons who have been wrongly included, had been indicated. The representation submitted by the petitioner dated 16.9.2015 prior to the filing of the instant petition also does not indicate the details except making vague allegations to that effect.;


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