MADARSA NURUL HODA DHIMNAGAR KHERIA Vs. STATE OF BIHAR
LAWS(PAT)-2022-1-17
HIGH COURT OF PATNA
Decided on January 10,2022

Madarsa Nurul Hoda Dhimnagar Kheria Appellant
VERSUS
STATE OF BIHAR Respondents




JUDGEMENT

S.KUMAR,J. - (1.) (The proceedings of the Court are being conducted through Video Conferencing and the Advocates joined the proceedings through Video Conferencing from their residence.)
(2.) Heard learned counsel for the parties.
(3.) Petitioner has prayed for the following relief(s):- "1. That i the larger Public Interest this writ application is being filed for issuance of an appropriate writ, order or direction, directing the respondent concern to make an enquiry and remove encroachment from the land bearing Khata No. 895, Plot No. 549 are 1.12 acre situated in Mauza- Kheria, Korha, Katihar which a Gair Majarua Bihar Sarkar i.e. Public land and the same is the front portion of Madarsa Nurul Holda Dhimnagar and it connects the Madarsa to Main Road and it is used as way to Madarsa and Children used it as a playground but due to illegal encroachment children are facing problem. And for any other relief(s) for which the petitioner is found to be entitled in the facts and circumstances of the case." ;


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