V KAPCHUNGNUNGA Vs. UNION OF INDIA
LAWS(GAU)-2018-2-6
HIGH COURT OF GAUHATI
Decided on February 01,2018

V Kapchungnunga Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Manash Ranjan Pathak, J. - (1.) Heard Mr. Lalfakawma, learned counsel for the petitioners. Also heard Ms. Zairemsangpuii, learned CGC for the respondent Nos. 1 to 5 and Ms. Mary L. Khiangte, leaned Govt. Advocate for the State respondents 6 to 9.
(2.) Contention of the petitioners is that their lands involved in the case are in occupation of the Arms Personnel of the Ministry of Home and Defence Department of the Union of India since the time of insurgency in the State and they have not been any compensation for such occupation depriving them from the benefit of their said land.
(3.) For such occupation of their land by the defence personnel the petitioners initially preferred WP (C) No. 62 of 2007 (C. Lalhmingliana & 28 Others -Vs- Union of India & 5 Others) for rental compensation of their said land wherein they were petitioner Nos. 29, 4, 10, 7, 9, 18, 14, 27, 16 and 12 respectively. Said WP(C) No. 62/2007 was disposed of by this Court on 07.01.2009 with certain directions to the respondents.;


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