RAID BUAM ENVIRONMENTAL Vs. DEPUTY COMMISSIONER, WEST PROTECTION ASSOCIATION
LAWS(MEGH)-2020-2-28
HIGH COURT OF MEGHALAYA
Decided on February 20,2020

Raid Buam Environmental Appellant
VERSUS
Deputy Commissioner, West Protection Association Respondents

JUDGEMENT

H.S. Thangkhiew, J. - (1.) Learned counsel for the petitioner prays that he may be permitted to withdraw the instant application with liberty to file afresh or to take recourse to alternate remedy.
(2.) Prayer is allowed, the matter stands disposed on withdrawal with liberty as prayed.;


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