NIKIRU WAR Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-10-4
HIGH COURT OF MEGHALAYA
Decided on October 07,2020

Nikiru War Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W. Diengdoh,J. - (1.) This matter has been taken up today via video conferencing.
(2.) Heard Mr. Philemon Nongbri, learned counsel for the petitioners who submits that the Division Bench of this Court while remanding these matters to this Court for fresh adjudication has vide order dated 20.06.2017 in WA. No. 90 of 2016 inter alia observed as follows: '3. The appointment of respondent Nos. 5-10 on the post of Sericulture Demonstrator is also not interfered with and stands affirmed. However, these respondents shall remain on record as proforma parties for effectual determination of the writ petition."
(3.) It is therefore prayed that the proforma respondents are not required for determination of these instant writ petitions.;


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