SMTI RIEWDA MYLLIEM Vs. ASSISTANT TO DEPUTY COMMISSIONER (JUDICIAL) KHLIEHRIAT
LAWS(MEGH)-2020-12-23
HIGH COURT OF MEGHALAYA
Decided on December 14,2020

Smti Riewda Mylliem Appellant
VERSUS
Assistant To Deputy Commissioner (Judicial) Khliehriat Respondents

JUDGEMENT

H.S. Thangkhiew, J. - (1.) Matter taken up via Video Conferencing.
(2.) This is an application under Article 227 of the Constitution of India assailing the order of the Assistant to Deputy Commissioner (Judicial), East Jaintia Hills District, dated 02.11.2020 passed in Title Suit No. 5 of 2020, whereby the plaint of the petitioner was rejected under Order VII Rule 11 (a) (e) of the Code of Civil Procedure. The reason for rejection as shown in the impugned order is that, the plaintiff did not provide translated copies of the documents, which had been annexed along with the plaint, which was in Khasi language.
(3.) Mr. S.R. Lyngdoh, learned counsel for the petitioner submits that the matter was urgent in nature and not enough time was allowed to the plaintiff to provide translated copies of the documents for perusal of the Court. He further submits that rejection of the plaint by the learned Assistant to Deputy Commissioner has caused grave injustice to the plaintiff and as such, having no other recourse has approached this Court under Article 227 of the Constitution of India. He further submits that since no notice had been issued and that the Suit was at the very initial stage, he also has no option but to implead the Court as a party respondent and therefore prays that the impugned order be set aside and he be allowed to supply translated copies as directed by the trial Court.;


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