KITBOK RYMBAI Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-2-22
HIGH COURT OF MEGHALAYA
Decided on February 26,2020

Kitbok Rymbai Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

H.S. Thangkhiew,J. - (1.) This application has been filed for transfer of the appeal that has been filed before the Court of the Judge, District Council Court, West Jaintia Hills District, Jowai.
(2.) Heard Mr. K.S. Kynjing, learned Senior counsel assisted by Mr. L. Shongwan, learned counsel for the petitioner, Mr. H. Abraham, learned GA for the respondent No. 1 and Mr. C.C.T. Sangma, learned counsel for the respondent No. 2.
(3.) Mr. K.S. Kynjing, learned Senior counsel submits that against the order of conviction dated 13.11.2019 whereby the petitioner was convicted, an appeal under Rule 28 of the United Khasi Jaintia Hills Autonomous District (Administration of Justice) Rules, 1953 read with Section 374(3)(a) of the C.P.C. has been preferred before the Court of the Judge, District Council Court, Jowai which is the Appellate Court. However, the same could not be registered or diarized in view of the fact that there is no incumbent at present in the Court of District Council Court, Jaintia Hills District, Jowai. Hence, the petitioner is before this Court with a prayer that the petitioner be permitted to prefer the said appeal before the Court of the Judge, District Council Court, Shillong subject to the order to be passed by this Court.;


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