ALI AHMAD Vs. STATE OF BIHAR
LAWS(PAT)-2021-3-9
HIGH COURT OF PATNA
Decided on March 04,2021

ALI AHMAD Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Ahsanuddin Amanullah, J. - (1.) This matter has been heard via video conferencing.
(2.) Heard Mr. Surendra Kishore Thakur, learned counsel for the petitioners and Mr. Sajid Salim Khan, learned Standing Counsel 25 along with Mr. Arif Daula Siddique, learned Assistant Counsel to SC 25 for the State.
(3.) The petitioners have moved the Court for the following reliefs: "(i) For issuance of writ in the appropriate nature for quashing of the Notice dated 9.6.2020 issued under the signature of the Circle Officer, Chapra Sadar under Section 6(ii) of the Bihar Public Encroachment Act, 1956 with direction to remove the structure and vacate the land stating therein that an order declaring public land has been passed without mentioning case number and date of the order without giving opportunity of hearing. (ii) For further direction to the respondents authority to hear afresh and pass afresh order after giving opportunity to these petitioners providing case number. (iii) And for any other relief/reliefsfor which the petitioners are found to been titled in the eye of law." ;


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