HOLITHSON SANGMA Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-3-10
HIGH COURT OF MEGHALAYA
Decided on March 02,2020

Holithson Sangma Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W. Diengdoh,J. - (1.) The petitioner has approached this Court by way of this Criminal Revision Petition, particularly against the order dated 05-02-2018 passed by the learned Judicial Magistrate, First Class, Williamnagar, West Garo Hills in G.R. case No. 26 of 2017.
(2.) The petitioner herein who is the accused in the said criminal case has approached the learned Judicial Magistrate, First Class, with a prayer for transfer of the case to the Garo Hills District Council Court on the ground that both the parties involved in this case belongs to the Scheduled Tribe of the State of Meghalaya and, as such, as provided under the Sixth Schedule to the Constitution of India, cases between tribal are required to be tried by the District Council Court.
(3.) The learned presiding officer upon hearing the both the parties has come to the conclusion that it is not a fit case for transfer to the District Council Court and, as such, the petition is rejected. Hence, this petition.;


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