ACTING SYIEM OF HIMA MYLLIEM Vs. FORNICK KHARUBON
LAWS(MEGH)-2020-7-2
HIGH COURT OF MEGHALAYA
Decided on July 20,2020

Acting Syiem Of Hima Mylliem Appellant
VERSUS
Fornick Kharubon Respondents

JUDGEMENT

W. Diengdoh, j. - (1.) This is an application under Rule 6 of the High Court of Meghalaya (Jurisdiction over District Council Courts) Order 2014, read with Article 227 of the Constitution of India, wherein the order dated 19.06.2020 passed by the learned Judge, District Council Court, Shillong in Misc. Case No. 8 of 2020 arising out of Title Suit No. 8 of 2020 is under challenged in this instant application.
(2.) Heard Mr. L. Khyriem, learned counsel for the petitioner and Mr. B. Bhattacharjee, learned counsel for the respondent.
(3.) The subject matter basically involved the alleged issuance of a work order dated 23.03.2020 said to be issued by the petitioner herein, which in effect has deprived the respondent herein of his right to participate or take part in the public auction, as regard the collection of daily tolls from parking lot from Motphran to Hind Jalpan (Motphran, Basa Tympew, Stand Sohra and Stand Lumparing), Iewduh, Hima Mylliem.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.