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Buddhi Lal Maurya vs District Forest Officer, … on 19 July, 2010

Allahabad High Court
Buddhi Lal Maurya vs District Forest Officer, … on 19 July, 2010
Court No. - 1

Case :- MISC. BENCH No. - 6695 of 2010

Petitioner :- Buddhi Lal Maurya
Respondent :- District Forest Officer, Raebareli & Others
Petitioner Counsel :- Dinesh Kumar Mishra,Ratna Gupta
Respondent Counsel :- C.S.C.

Hon'ble Pradeep Kant,J.

Hon’ble Ritu Raj Awasthi,J.

The petitioner, one of the villagers, has approached this Court saying that the
opposite parties are making boundary wall around the land, allegedly
earmarked as Charagah.

Such a grievance cannot be entertained in writ jurisdiction.

We do not know that under what circumstances, the boundary wall is being
constructed, moreso, when it is not clear as to whether the nature of the land is
being changed or any construction is being made so as to defeat the purpose
of earmarking the land as Charagah.

The petition is dismissed.

Order Date :- 19.7.2010
MFA

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