LORIK BHAGAT Vs. BIHAR STATE POWER (HOLDING) COMPANY LIMITED
LAWS(PAT)-2021-2-45
HIGH COURT OF PATNA
Decided on February 04,2021

Lorik Bhagat Appellant
VERSUS
Bihar State Power (Holding) Company Limited Respondents

JUDGEMENT

- (1.) Heard learned counsel for the petitioner, learned counsel for the Electricity Board and learned counsel for the State.
(2.) The petitioner has prayed for the following reliefs : "(i) For issuance of an order/ direction/ appropriate writ whereby restraining the respondents from Installing/erecting 220 KV Electric Pole and High-Tension wire on or above Land/ House of the petitioner. (ii) For directing the respondents to consider the objection of the petitioner against this proposal of erecting/ installing High-tension Electric Police over petitioner's plot bearing Khata No.237 and Khesra No. 1610 situated in Sugauli (PS), East Champaran. (iii) For directing the respondents to make a fresh survey with regard to this project of installing 220 KV Electric Pole and High Tension wire in this village as there are other more appropriate locations are available in this village. (iv) For a direction upon the respondents for immediately staying/ stopping the on going work with regard to above stated project on the land/ house of the petitioner. (v) Any other order/ orders for which the petitioner is entitled to in the facts and circumstances of the present case."
(3.) In the present writ petition, limited grievance has been raised by the petitioner that Bihar State Transmission Company has erected the electric transmission tower over the house/ Raiyati land of the petitioner details are as follows : Khata No. 128, Khesra No.276, Mouza Paraspatti, Thana No.352, Circle- Dumra, District East Champaran.;


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