ACTING SYIEM OF HIMA MYLLIEM Vs. MUNISWELL KURKALANG
LAWS(MEGH)-2020-10-14
HIGH COURT OF MEGHALAYA
Decided on October 29,2020

Acting Syiem Of Hima Mylliem Appellant
VERSUS
Muniswell Kurkalang Respondents

JUDGEMENT

W. Diengdoh, j. - (1.) Matters has been taken up via video conferencing.
(2.) These batch of Civil Revision Petitions involving similar facts and issues, whereby the impugned order dated 19.06.2020 being identical, the same are proposed to be disposed of by this common judgment.
(3.) The learned Judge, District Council Court, Shillong in Misc. Case No. 7 of 2020 arising out of Title Suit No. 7 of 2020, on a prayer for grant of temporary injunction under Order 39 Rule (1) and (2) of the Civil Procedure Court, made by the respondent herein, had allowed the prayer and has passed an order to the effect that ad-interim injunction was granted restraining the Opp. Party (the Petitioner in CRP 12 of 2020) or any other person or persons acting through or on his behalf, from implementing the Work Order dated 23.03.2020 for levying and collection of daily tolls from Public Latrine at Basa Kwai, Iewduh, Hima Mylliem w.e.f 01.04.2020 and which became the cause of action for the said suit before the Court of the learned Judge, District Council Court. The Opp. Party/Petitioner was directed to show cause before the Court by the next date as to why the said ad-interim order should not be made absolute.;


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