RAJINDER PARKASH Vs. SAHIL JANDYAL SUB DIVISIONAL MAGISTRATE MENDHAR
LAWS(J&K)-2020-11-9
HIGH COURT OF JAMMU AND KASHMIR
Decided on November 02,2020

RAJINDER PARKASH Appellant
VERSUS
Sahil Jandyal Sub Divisional Magistrate Mendhar Respondents

JUDGEMENT

Javed Iqbal Wani, J. - (1.)Violation of order dated 11.10.2019 has been alleged in the instant contempt petition, where under the respondent No. 2- Collector had been directed to entertain the application of the petitioner seeking reference under section 18 of the Land Acquisition Act, 1894 and pass appropriate orders thereon strictly as per the provisions of the land Acquisition Act, 1894.
(2.)Mr. S.S. Nanda learned Sr. AAG, states that compliance report has been filed wherein, it has been specifically provided that the compliance of the order dated 11.10.2019 has been carried out in letter and spirit by respondent No. 2. The aforesaid position is not being sdisputed by learned counsel for the petitioner.
(3.)In view of the above, nothing survives for adjudication in the contempt petition which is, accordingly, disposed of.
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