HIGH COURT OF MEGHALAYA BAR ASSOCIATION Vs. UNION OF INDIA
LAWS(MEGH)-2020-10-7
HIGH COURT OF MEGHALAYA
Decided on October 16,2020

High Court Of Meghalaya Bar Association Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) Matter taken up via Video Conferencing.
(2.) The office note indicates that the petitioner Association and NEIGRIHMS have not filed any affidavit as prayed for on the last date i.e. 06.10.2020.
(3.) Mr. S.P. Mahanta, learned Senior counsel submits that they will be relying on the additional affidavit filed on 24.09.2020 and prays that the matter concerning the alleged negligence be taken up for consideration by this Court. Mr. A. Kumar, learned Advocate General however, submits that as time had been taken to file an affidavit, he is not ready with the matter today, and that moreover the inquiry report being very voluminous, he will require some time to prepare for arguments. As such, he prays that the matter be fixed on another date.;


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