V PAHRA Vs. STATE OF MIZORAM
LAWS(GAU)-2018-8-22
HIGH COURT OF GAUHATI
Decided on August 07,2018

V Pahra Appellant
VERSUS
STATE OF MIZORAM Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. Lalfakawma, learned counsel for the petitioners. Also heard Ms. Linda L. Fambawl, learned Government Advocate for the respondent Nos. 1 to 4. Ms. Zairemsangpuii, learned CGC appears for respondent Nos. 5 & 6. No one appears for the respondent Nos. 7 & 8 though notice had been served upon the respondent No. 8. It is also to be noted that as there is no post of Secretary, Land Revenue & Settlement Department, Mara Autonomous District Council (MADC, Siaha there cannot be service of any notice upon respondent Nos. 7. Accordingly, the respondent No. 7 is struck off as a party from the case.
(2.) The petitioners case in brief is that due to construction of Zawngling-Mawhre-Chapui road in the year 2014, the lands and houses of some of the petitioners herein were damaged.
(3.) The petitioners counsel submits that for construction of the Zawngling-Mawhre- Chapui road, the respondent No. 4 had issued Draft Award No. 2/2013 on 13.01.2014, wherein compensation was provided to land owners for acquisition of land under the Land Acquisition Act, 1894 (in short LA Act, 1894).;


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