ABDUL KADER AND 5 ORS Vs. STATE OF ASSAM AND 6 ORS REP BY COMMISSIONER
LAWS(GAU)-2018-6-34
HIGH COURT OF GAUHATI
Decided on June 06,2018

Abdul Kader And 5 Ors Appellant
VERSUS
State Of Assam And 6 Ors Rep By Commissioner Respondents

JUDGEMENT

A. M. Bujor Barua, J. - (1.) None appears for the petitioners. Heard Mr. R Dhar, learned Additional Senior Government Advocate for respondent Nos.1 to 7.
(2.) The petitioners are all residents of village Nayer Alga Part IV and Part V under Boyzer Alga Gaon Panchayat in the Dhubri district.
(3.) The detailed project report under the MGNREGA 2017-2018 were issued by the Nayer Alga Development Block for five schemes, namely, (i) construction of road from Mogol Hussain house to Julfikar Ali house at Nayer Alga Pt.IV at an estimated amount of Rs.4,99,914/- (ii) construction of road from Rohij Uddin house to Ahej Ali house at Nayer Alga Pt.IV at an estimated amount of Rs.4,99,914/- (iii) construction of road from Surman Ali house to Nur Islam house at Boyzer Alga Pt. V at an estimated amount of Rs.4,999,914/- (iv) construction of road from Amjad Ali house to Samad Ali house at Boyzer Alga Pt. V at an estimated amount of Rs.4,99,914/- (v) construction of road from Gias Uddin house to Sukur Ali house at Boyzer Alga Pt. V at an estimated amount of Rs.9,99,934/-.;


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