SANTIRA CH MARAK (NOKMA) Vs. G.H.A.D.C.
LAWS(MEGH)-2021-3-13
HIGH COURT OF MEGHALAYA
Decided on March 12,2021

Santira Ch Marak (Nokma) Appellant
VERSUS
G.H.A.D.C. Respondents

JUDGEMENT

H.S.Thangkhiew,J. - (1.) During the course of hearing, Mr. T.T. Diengdoh, learned Senior counsel assisted by Mr. J.M. Thangkhiew, learned counsel for the respondent No. 4 fairly concedes that the statement as made by the review petitioners that they were not arrayed as necessary parties in the writ petition which has been disposed of on 26.05.2015 is correct.
(2.) Accordingly, the review application on this short consideration is allowed, and the order dated 26.05.2015 is hereby recalled.
(3.) List the writ petition being WP(C) No. 360 of 2013 for hearing after 2(two) weeks, instant review petition stands disposed of.;


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