U HIROD NONGSPUNG AND ORS Vs. KA OSCILIAN NONGSPUNG
LAWS(MEGH)-2013-8-10
HIGH COURT OF MEGHALAYA
Decided on August 20,2013

U Hirod Nongspung And Ors Appellant
VERSUS
Ka Oscilian Nongspung Respondents

JUDGEMENT

- (1.) This revision petition is directed against the judgment and order of the learned Judge, District Council Court, Khasi Hills, Shillong dated 20.12.2012 allowing Misc. Civil Appeal No.9/2012 filed by the respondent/defendant against the judgment and order dated 20.12.2011 passed by the Presiding Officer, Subordinate District Council Court, Shillong in T.S. No.3/2004.
(2.) Heard Mr. S Chakraborty, learned counsel appearing for the petitioners and Mr. KS Kynjing, learned senior counsel assisted by Mr. H Kharmih, learned counsel for the respondent.
(3.) The respective pleaded cases of the plaintiffs (present petitioners) and defendant (present respondent) have been mentioned morefully by the First Appellate Court in the impugned judgment and order dated 20.12.2012, and as such, it may not be required to mention repeatedly the facts of the parties' cases in details in this judgment and order. However, only the gist of the pleaded cases of the parties which would be sufficient for deciding the present revision petition are recapitulated.;


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