LORINA JYRWA NONGSIEJ Vs. ROBERT FELLER KHARBUKI
LAWS(MEGH)-2020-12-11
HIGH COURT OF MEGHALAYA
Decided on December 04,2020

Lorina Jyrwa Nongsiej Appellant
VERSUS
Robert Feller Kharbuki Respondents

JUDGEMENT

H.S.Thangkhiew, J. - (1.) Ms. S. Nongsiej, learned counsel for the petitioner prays that she may allowed to withdraw the instant revision application and to file the same before the appropriate Court i.e. Judge, District Council Court, Shillong.
(2.) Prayer is allowed, the matter is disposed of on withdrawal, with liberty to the petitioner to approach the appropriate forum.;


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