RAMESH KUMAR BAWRI Vs. WALLY MARBANIANG
LAWS(MEGH)-2013-6-3
HIGH COURT OF MEGHALAYA
Decided on June 12,2013

RAMESH KUMAR BAWRI Appellant
VERSUS
WALLY MARBANIANG Respondents

JUDGEMENT

T. NANDAKUMAR SINGH, J. - (1.) By this review petition, the review petitioner/revision petitioner/plaintiff is praying for reviewing the judgment and order dated 22.06.2012 passed by Hon'ble Dr.(Mrs) Justice Indira Shah for dismissing the revision petition being No.CR(P)NO.(SH)11/2012 and thereby allowing the revision petition by setting aside the order of the trial court i.e. Order dated 02.06.2011 passed by the Assistant to the Deputy Commissioner, Ri Bhoi District, Nongpoh for rejecting the application for temporary injunction.
(2.) Heard Mr. S Jindal, learned counsel appearing for the review petitioner/revision petitioner/Plaintiff and Mr. HS Thangkhiew, learned senior counsel assisted by Mr. N Mozika, learned counsel appearing for the respondent No.1. Also heard Mr. KS Kynjing, learned senior counsel assisted by Mr. H Kharmih, learned counsel appearing for the proforma respondent No.5.
(3.) Only the fact sufficient for deciding the present review petition is briefly noted. The review petitioner/revision petitioner/Plaintiff filed the T.S.No.7(T)2007 in the court of Assistant to Deputy Commissioner at Nongpoh against the defendants/respondents No.1 & 2 and Proforma defendants/respondents No.3 & 4 for permanent injunction and consequential relief. The review petitioner/revision petitioner/Plaintiff filed an application in the said title suit being Misc. Case No. 9(T)2007, for granting temporary injunction against the defendants i.e. the present respondents No.1 & 2 and the proforma respondents No.3 & 4. The learned trial court passed the order dated 02.06.2011 in Misc. Case No.9(T)2007, rejecting the prayer for grant of temporary injunction.;


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