ALLAUDDIN S/O SRI AJIMUDDIN Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-3-89
HIGH COURT OF UTTARAKHAND
Decided on March 20,2012

Allauddin S/O Sri Ajimuddin Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

B.S. Verma, J. - (1.) LEARNED counsel appearing on behalf of petitioner seeks permission to amend the prayer -I of prayer clause in the writ petition. He is permitted to amend the prayer -I. Let the amendment be incorporated during the course of the day. Heard Sri S.K. Mandal, Advocate for petitioner and Sri N.P. Sah, Standing Counsel on behalf of the respondents.
(2.) BY means of this petition the petitioner has sought the following relief: - I - To issue a writ, order or direction in the nature of mandamus directing and commanding the respondents to send back the revenue records from consolidation office to Tehsil Bazpur for field work and necessary incorporation as early as possible within a definite span of time of town area of village Kelakhera, Tehsil Bazpur, District Udham Singh Nagar. II - To issue a suitable writ, order or direction, which this Hon'ble Court may deem fit and proper in the circumstance of the case. III - To award the cost of the petition. According to the petitioner the notification of consolidation was challenged before this court by filing W.P. No. 1358 of 2005 by one Sri Asif Ali. The writ petition was allowed to the extent that the consolidation proceeding cannot be initiated in village Kelakhera, which is presently in the Town Area.
(3.) IN para -7 of the counter affidavit filed by the respondents it is stated that the revenue record of village Kelakhera, pertaining to Town Area, has been sent back to Tehsil Bazpur. The Tehsildar Bazpur, Sri Dinesh chand Gautam is present before the Court. He has also stated before the court that the revenue record of village Kelakhera has been received in Tehsil Bazpur.;


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