KRISTINA SANGMA Vs. HOBILLA SANGMA
LAWS(MEGH)-2021-2-9
HIGH COURT OF MEGHALAYA
Decided on February 01,2021

Kristina Sangma Appellant
VERSUS
Hobilla Sangma Respondents

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) Matter taken up via Video Conferencing.
(2.) On the last date i.e. 07.12.2020, none appeared on behalf of the petitioner. Today, when the matter is called-out, no one is present on behalf of the petitioner. It seems that the petitioner has since lost interest in the matter. Accordingly, the matter stands dismissed for default.;


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