PRINCIPAL, NALANDA MEDICAL COLLEGE AND HOSPITAL Vs. SHEELA SRIVASTAVA
LAWS(PAT)-2022-4-7
HIGH COURT OF PATNA
Decided on April 26,2022

Principal, Nalanda Medical College And Hospital Appellant
VERSUS
SHEELA SRIVASTAVA Respondents

JUDGEMENT

- (1.) Heard Mr. J.S. Arora, the learned Senior Advocate, who was requested by this Bench earlier to render assistance in these two Appeals, notwithstanding the fact that Mr. Arora had represented the then Principal of Nalanda Medical Colldge and Hospital, Patna, who was impleaded as respondent No. 7 in the main writ petition.
(2.) The respondents/land-lords had filed a writ petition before this Court vide C.W.J.C. No. 296 of 2010 for directing the respondents, viz., the government officials as also the Principal, N.M.C.H. to remove the illegal encroachment over Plot No. 265 ad-measuring 1.14 acres and also for a direction restringing the concerned respondents from interfering with rights of the petitioner over the land in question or from obstructing him in his peaceful enjoyment of his property and other ancillary reliefs.
(3.) It was the case of the writ-petitioner that approximately 28 acres of land was acquired by the State Government, out of which, Plot No. 265 was acquired for N.M.C.H. Later, 1.14 acres of land from aforesaid Plot No. 265 was released from acquisition, but the writ-petitioner contended that the building has been constructed over some area which was not acquired and given to the N.M.C.H., but which had been released to the land owners.;


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