SAVITRI SANGURI & TWO Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-5-45
HIGH COURT OF UTTARAKHAND
Decided on May 19,2012

Savitri Sanguri And Two Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

B.S.VERMA, J. - (1.) HEARD learned counsel for the petitioners as well as learned Standing Counsel for the State of Uttarakhand.
(2.) LEARNED Standing Counsel appearing on behalf of the respondents has submitted that this writ petition may be disposed of as on today, without inviting counter version from the respondents.
(3.) BY means of this writ petition the petitioners have prayed for setting aside the order dated 7.9.2011 passed by the respondent no.2 -Additional District Magistrate, Nainital (Annexure -1 to the petition), whereby the lease deed, which was granted in favour of the petitioners, has been cancelled. Relevant facts giving rise to the present writ petition in brief, according to the petitioners, are that the petitioner no.1 is the mother of petitioner nos. 2 and 3. The father of the petitioners, late K.D.Sanguri was granted lease pertaining to plot no. 1934, measuring 9 Nalis, 13 Muthi under the Government Grants Act. The petitioners have annexed copy of the lease/Patta as Annexure 2 to the petition; that after the death of Mr. K.D.Sanguri in the year 2001, the land under the lease deed was transferred in the name of the petitioners and their names have been mutated in the revenue records as successors of late K.D.Sanguri.;


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