GELSONI MARAK Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-8-11
HIGH COURT OF MEGHALAYA
Decided on August 25,2020

Gelsoni Marak Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

H.S. Thangkhiew,J. - (1.) Matter taken up via Video Conferencing.
(2.) Heard learned counsels for the parties.
(3.) By the instant writ petition, the petitioner herein is before this Court with a prayer for payment of family pension to her and for cancellation of the nomination of the private respondent No. 6 from the records of the service book of the deceased, namely, one Willison Sangma, who was a permanent Grade-IV employee in the P.H.E. Department.;


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