SH. J. LALDUHZUALA & 3 ORS. Vs. STATE OF MIZORAM AND ORS.
LAWS(GAU)-2017-11-102
HIGH COURT OF GAUHATI
Decided on November 13,2017

Sh. J. Lalduhzuala And 3 Ors. Appellant
VERSUS
STATE OF MIZORAM And ORS. Respondents




JUDGEMENT

MICHAEL ZOTHANKHUMA,J. - (1.)Heard Mr. Lalfakawma, learned counsel for the petitioners. Also heard Ms. Mary L. Khiangte, learned counsel for the State respondent Nos. 1 and 2.
(2.)As per the affidavit of Dasti Service filed by the petitioner, notice has been served upon all the private respondents except for respondent No. 5, who has refused to accept notice.
(3.)The respondent Nos. 10 and 11 (who were the complainants), have appeared in person today and they have prayed for time to engage a counsel. However, in view of the fact that the issue herein is limited only to the question whether notice was issued to the petitioners as per Section 25(1) of the Lushai Hills District (Village Councils) Act, 1953, and whether the Section 10(7)(a) of the Mizoram (Establishment of Independent Local Body) Ombudsman Rule, 2013 was violated, the prayer of the respondent Nos. 10 and 11 is not granted.
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