DILIP DAS Vs. ASSAM FISHERIES DEVELOPMENT CORPORATION LTD AND 3
LAWS(GAU)-2018-5-73
HIGH COURT OF GAUHATI
Decided on May 16,2018

DILIP DAS Appellant
VERSUS
Assam Fisheries Development Corporation Ltd And 3 Respondents

JUDGEMENT

Arup Kumar Goswami, J. - (1.) Heard Mr. K. Uddin, learned counsel for the petitioner. Also heard Mr. S.B. Sarma, learned standing counsel, AFDC appearing for the respondent Nos. 1 and 2 and Mr. T.C. Chutia, learned State counsel appearing for the respondent Nos. 3 and 4.
(2.) Kumri Beel (Fishery) in the district of Goalpara was settled with the petitioner for a period of seven years up to 31.3. 2018 on an annual revenue at Rs. 21,00,000/-.
(3.) A Lease Agreement was executed on 29.7.2011. The petitioner had submitted a representation on 2.11.2017 (Annexure-6) praying for extension of lease period for a period of one year on account of suffering loss as a result of encroachment, flood etc.;


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