ANGELINA LANGTE Vs. SUSINA RYNDEM
LAWS(MEGH)-2021-2-7
HIGH COURT OF MEGHALAYA
Decided on February 04,2021

Angelina Langte Appellant
VERSUS
Susina Ryndem Respondents

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) This application under Order 6 of the High Court of Meghalaya (Jurisdiction over District Council Courts) Order, 2014 read with Article 227 of the Constitution of India is directed against order dated 08.12.2017 passed by the Learned Judge, District Council Court, Shillong in (Succession) Misc. case No. 215 of 2015, whereby the application for restoration of the Succession case which had been dismissed for default, was rejected.
(2.) Heard learned counsels for the parties.
(3.) Mr. S.R. Lyngdoh, learned counsel for the petitioner submits that the grievance of the petitioner is that due to her non-appearance in a proceeding filed by her under Section 383(b) of the Indian Succession Act for revocation of a succession certificate dated 31.08.2015, granted to the opposite party, the learned Court of the Judge, District Council, had dismissed her application by order dated 30.02.2017. Learned counsel submits that at the time of dismissal, the matter was at the stage of framing of issues and that the substantial questions of law and fact were yet to be gone into. It is also submitted that the reasons for non-appearance of the petitioner in the proceedings had been explained in the restoration application, which however, without proper justification was rejected by the Court below, which has compelled the petitioner to come before this Court.;


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