RATTAN LAL Vs. STATE OF H. P.
LAWS(HPH)-2021-1-28
HIGH COURT OF HIMACHAL PRADESH
Decided on January 04,2021

RATTAN LAL Appellant
VERSUS
STATE OF H. P. Respondents

JUDGEMENT

TARLOK SINGH CHAUHAN,J. - (1.) The instant petition has been filed for grant of following substantive reliefs: i) that a writ in the nature of certiorari may kindly be issued to quash the notifications dated 24.8.2020 and 28.10.2020 issued by respondent No.1, thereby ordering to exclude the Khasra numbers of the petitioners comprised in Khasra numbers 1327, 1331, 1332, 1334, 1335, 1372, 1373, 1374, 1375, 1376, 1377, 1378, 1379, 1380 and 1382 i.e. total 15 khasra numbers of Muhal Basal, Tehsil and District Solan, H.P. from its inclusion in Municipal Corporation, Solan, District Solan, H.P. and justice be done. ii) that a writ in the nature of mandamus may kindly be issued directing respondent No.1 to issue notification to exclude the area of the petitioners comprised in Khasra numbers 1327, 1331, 1332, 1334, 1335, 1372, 1373, 1374, 1375, 1376, 1377, 1378, 1379, 1380 and 1382 i.e. total 15 khasra numbers of Muhal Basal, Tehsil and District Solan, H.P. from its inclusion in Municipal Corporation, Solan, District Solan, H.P. and justice be done.
(2.) On 8.9.2020, the Deputy Commissioner, Solan, constituted a committee headed by the Additional Deputy Commissioner, Solan, to scrutinize the areas to be included in Municipal Council, Solan, for its up gradation in light of the objections raised by Gramin Sangharash Samiti.
(3.) The Deputy Commissioner, Solan, vide letter No. Acctts (LFA) VIII-2/2026/-M. Corp.-I-9978 dated 27.5.2020 submitted justifications to the Director, Urban Development for including eight Gram Panchayats viz. Seri, Basal, Salogra, Parag, Shamti, Saproon, Anji and Kothon, in the existing area of M.C. Solan. The government thereafter vide notification dated 24.8.2020 proposed to include the areas as specified in the letter dated 27.5.2020 and also called for the objections/suggestions from the general public.;


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