AKHILESH KUMAR SINGH Vs. STATE OF BIHAR
LAWS(PAT)-2022-3-45
HIGH COURT OF PATNA
Decided on March 04,2022

AKHILESH KUMAR SINGH Appellant
VERSUS
STATE OF BIHAR Respondents




JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) Petitioner has prayed for the following relief(s):- (i). For issuance of an appropriate writ\ writs, orderlorders, direction\ directions in the nature of mandamus directing the respondent no.4 to initiate the encroachment proceedings against the private respondent no. 5 to 9 \Encroachers and decide the encroachment case to its logical conclusion within short span of time by removing the encroachment made by encroachers\ Private respondent no. 5 to 9 over the land bearing CS Khata\Rs. Khata No. 851199, CS Plot lltS Khata No. 4191914 area 9 decimal, CS Khata\Rs. Khata No. 86\199, CS Plot IRs. Khata No. 4201908 area 8 decimal, CS Khata\Rs. Khata No. 861199, CS Plot \Rs. Khata No. 3951953 area 16 decimal and CS Khata\Rs. Khata No. 86\199, CS Plot IRs. Khata No. 3961951 area 16 decimal Thana No.626 situated in village Bhadaula, Block- Kudra, District- Kaimur( Bhabua, which is recorded in Khatiyan as Gairmajarua Aam Land being as Galai, Chhawar, Garha etc. on the spot. (ii). For grant of any relief(s) the petitioner would be found entitled to in the facts and circumstances of the case.
(3.) We find that petitioner has an alternative remedy, equally efficacious in term of and under the provisions of the Bihar Public Land Encroachment Act, 1956.;


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