STATE OF MEGHALAYA Vs. CENTRE DOLLOI
LAWS(MEGH)-2021-2-24
HIGH COURT OF MEGHALAYA
Decided on February 15,2021

STATE OF MEGHALAYA Appellant
VERSUS
Centre Dolloi Respondents

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) Seen the office note dated 12.02.2021, whereby the record considering the transfer and re-transfer of the instant matter has been elaborated. As it appears, notwithstanding the order of the learned District and Sessions Judge, Jowai, dated 22.01.2021, the relevant order by which the instant matter was transferred to the Court of the District and Sessions Judge, Jowai was by order dated 03.11.2016 passed in Tr. P. (Crl.) No. 2 of 2016 with Crl. MC No. 23 of 2016.
(2.) As the present learned District and Sessions Judge, Jowai has expressed her inability to take up this matter, the matter accordingly stands transferred to the Court of learned District and Sessions Judge, Ri-Bhoi District, Nongpoh, for disposal.
(3.) Records be sent forthwith to the Court of learned District and Sessions Judge, Ri-Bhoi District, Nongpoh.;


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