MERIHASINA DHAR Vs. MEGHALAYA RURAL BANK
LAWS(MEGH)-2020-8-5
HIGH COURT OF MEGHALAYA
Decided on August 19,2020

Merihasina Dhar Appellant
VERSUS
Meghalaya Rural Bank Respondents

JUDGEMENT

Biswanath Somadder,j. - (1.) This writ petition was moved before this Court as an extremely urgent matter since the competent forum, i.e., Debts Recovery Tribunal at Guwahati was closed at that material point of time due to the COVID-19 situation prevailing at Guwahati.
(2.) Initially, when we took up the matter, we had directed the learned advocate representing the writ petitioner to give notice to the respondents who had been made party to the proceeding. We had kept the matter returnable on 14.08.2020 but due to some unforeseen situation we could not take up the matter on that day. In the meanwhile, an affidavit of service has been filed.
(3.) Today, we are informed by the learned advocate representing the writ petitioner that the writ petitioner, in the meanwhile, has filed an application before the Debts Recovery Tribunal at Guwahati and the matter is likely to be listed soon.;


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