BAR ASSOCIATION JAMMU Vs. STATE OF J AND K
LAWS(J&K)-2006-3-9
HIGH COURT OF JAMMU AND KASHMIR
Decided on March 23,2006

Bar Association Jammu Appellant
VERSUS
STATE OF J AND K Respondents

JUDGEMENT

- (1.) AN amended petition has been filed on behalf of Bar Association Jammu, seeking several reliefs, which include issuance of directions to the State respondent and its functionaries for construction of an alternate road from Manda Forest to High Court, restoring all the land allotted to the High Court and removing encroachments made on this land and completing the entire District Court Complex and the Lawyers Chambers as per the approved plan.
(2.) IT is submitted by Shri Surinder Singh, Bar President, that Soil Conservation Department had un -authorisedly occupied 20 or more kanals of land, within the High Court Complex, which otherwise fall in the land allotted to the High Court and had constructed its office and some residential quarters there. He pointed out that these constructions have come up right in front of the High Court building and constituted a source of nuisance, and interference in the Court premises, as the Court gates had to remain open for egress and ingress for the employees of this department, which also posed a security threat to the Court Complex. He prays that State through Chief Secretary and the Director of Soil Conservation of Forests be directed to immediately shift their office and residential quarters from this land and clear the encroachment within a time frame.
(3.) ISSUE notice of this amended petition. Mr. B.S. Salathia, learned AAG, appears for the State respondent.;


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