SHRI JORIK BAGRA Vs. THE DEPUTY COMMISSIONER AND OTHERS
LAWS(GAU)-2018-6-131
HIGH COURT OF GAUHATI
Decided on June 18,2018

Shri Jorik Bagra Appellant
VERSUS
The Deputy Commissioner and Others Respondents

JUDGEMENT

A.M.BUJOR BARUA,J. - (1.) Heard Mr. K. Lollen, learned counsel for the petitioner. Also heard Ms. G. Ete, learned Addl. Sr. Govt. Advocate for respondent Nos. 1 & 2 and Mr. R. Saikia, learned counsel for respondent Nos. 3 & 4.
(2.) The petitioner herein is a member of the All Ato Paktu Ao Welfare Society (AAPAWS) which is a registered society having its own Bye-laws. A plot of land measuring 8,600 Sq. meters at Aalo was allotted in favour of AAPAWS as per the allotment order dated 22.05.2015 by the Deputy Commissioner, West Siang District, Aalo.
(3.) The allotment order specifically provides that the plot of land was allotted for the purpose of Paktu Heritage Centre and the terms and conditions of the allotment order amongst others provide for: "9.: The plot should be utilized for any purpose other than for which it is allotted. 12.: The plot allotted is transferable and in heritable, nor shall it be sub-allotted or subleased without prior consent obtained in writing from the Government. 18.: The allotment on the lease basis will remain in force for a period of 30 (thirty) years unless revoked earlier on which the event properties shall revert to the Government. 25.: Violation of any of these terms and conditions will render the allotment liable to be cancelled and or buildings or structures erected thereon to be demolished for which no claim of compensation what-soever shall lie to any Court of law.";


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