NATHU LAL MEENA Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-9-29
HIGH COURT OF RAJASTHAN (AT: JAIPUR)
Decided on September 27,2019

Nathu Lal Meena Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

NARENDRA SINGH DHADDHA,J. - (1.) This writ petition in the form of public interest litigation has been filed by petitioner Nathu Lal Meena, who is resident of village Thuni Madanmohanpura, Tehsil Kotkhawda, District Jaipur, praying for a direction to the respondents no.1 to 5 to get removed all illegal encroachments made on the pasture land of khasra no.180/1 measuring 10.23 hectare (41 bighas) situated at revenue village Thuni Madanmohanpura, Tehsil Kotkhawda, District Jaipur, and to ensure safety of the said land in future.
(2.) It is contended that the land in question is recorded as pasture land in the revenue record. The respondents no.6 to 14 and some other persons have encroached thereon and have been using since long. The petitioner and other villagers made several complaints thereagainst to authorities concerned for taking action against the unauthorized occupants but nothing has been done so far and inaction on the part of the respondent authorities have made the unauthorized occupants aggressive.
(3.) Learned counsel has cited a judgment of the Supreme Court in Jagpal Singh and Others Vs. State of Punjab and Others - (2011) 11 SCC 396 and submitted that therein the Supreme Court has directed all the State Government to prepare a scheme for eviction of illegal/unauthorized occupants.;


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