RINA DEKA Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-1-2
HIGH COURT OF MEGHALAYA
Decided on January 15,2020

Rina Deka Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

H.S. Thangkhiew,J. - (1.) Heard Mr. K. Paul, learned counsel for the petitioner. Also heard Ms. R. Colney learned GA for the respondents No. 1 to 3 and Mr. B. Laitmon, learned counsel for the respondent No. 4.
(2.) Learned counsel for the petitioner submits that this application under Article 226 has been preferred and filed before this Court seeking urgent relief in view of the unavailability of the Civil Courts which are on vacation. The case of the petitioner is that, while an application has been filed and is pending under Section 151 with a prayer to restrain the respondent No. 4 from carrying out any construction or renovation in the suit premises, the same is being done by the respondent so as to frustrate the said proceedings. As such, he prays for appropriate interim protection or till the Misc. application is heard by the Trial Court and dispose of.
(3.) Mr. B. Laitmon, learned counsel for the respondent No. 4 who has entered appearance on behalf of the respondent No. 4 submits that the construction as alleged is only some renovation works which has been carried out in the roof and the allegations that large scale construction is being carried out is not correct.;


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