AZIM KHAN Vs. DEPUTY DIRECTOR OF CONSOLIDATION/ADDL COLLECTOR HARIDWAR
LAWS(UTN)-2013-7-69
HIGH COURT OF UTTARAKHAND
Decided on July 05,2013

AZIM KHAN Appellant
VERSUS
Deputy Director Of Consolidation/Addl Collector Haridwar Respondents

JUDGEMENT

B.S.VERMA, J. - (1.) HEARD Sri Rajendra Singh, Advocate appearing on behalf of the petitioners, Sri Pankaj Tangwan, Brief Holder on behalf of State and Sri Lok Pal Singh, Advocate appearing on behalf of respondents 4 to 6.
(2.) BY means of this petition the petitioners have sought a writ in the nature of certiorari for quashing the impugned order dated 11.10.2004 passed by Deputy Director Consolidation in Revision No. 482 of 2002 -03, order dated 10 -7 -2003 passed by Settlement Officer Consolidation Haridwar in appeal No. 221 filed U/S 11 (1) of Consolidation of Holdings Act and order dated 21.2.1997 passed by Assistant Consolidation Officer in case No. 1206, contained in Annexure Nos. 1,3 and 5 to the writ petition.
(3.) BY the impugned order dated 21.2.1997 the file was put up before Consolidation Committee and the land in dispute was divided amongst the parties on the basis of compromise. The appeal and revision preferred against the order passed by Assistant Consolidation Officer, were dismissed. According to the petitioners they have never entered into compromise and this fact has not been considered by the Appellate Court as well as by the Revisional Court, therefore, the order is liable to be set aside.;


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