MAHAVEER SINGH & OTHERS; SHYAM LAL & OTHERS Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2013-12-109
HIGH COURT OF UTTARAKHAND
Decided on December 17,2013

Mahaveer Singh And Others; Shyam Lal And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) These two petitions before this Court pertain primarily the allotment of land to landless agriculturists. In the year 1953-1954 certain village areas in District Muzaffarnagar of the erstwhile State of Uttar Pradesh were severely effected by heavy floods. As a consequence many peasants lost their only land and become virtually landless. In order to rehabilitate such effected persons, the Government of the erstwhile State of Uttar Pradesh at the relevant point of time took a policy decision to rehabilitate such effected persons in the neighbouring district of Saharanpur at a place called Pathri, which was a reserve forest land. It was de reserved and allotted to such landless persons who were effected by the flood. These facts are undisputed.
(2.) All the same, not all eligible landless persons could be rehabilitated and there were also cases where unauthorized persons, who were neither landless nor effected by the flood, occupied the land at Pathri (the than District Saharanpur) unauthorisedly.
(3.) In the year 1992, under the Government-Grant-Act, some of the persons, who were rehabilitated, managed to obtain a "patta" in their favour. The others could not.;


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