SALJING A. SANGMA Vs. BILMONI A. SANGMA
LAWS(MEGH)-2013-6-4
HIGH COURT OF MEGHALAYA
Decided on June 06,2013

SALJING A. SANGMA Appellant
VERSUS
BILMONI A. SANGMA Respondents

JUDGEMENT

T. NANDAKUMAR SINGH, J. - (1.) This revision petition is directed against the judgment and order of the Judge, District Council Court, Garo Hills Autonomous District Council (for short "GHADC"), Tura dated 04.09.2012 passed in Misc. Appeal No.4/2011, wherein and where -under, the learned District Council Judge dismissed the appeal without any reason.
(2.) Heard Mr. AH Hazarika, learned counsel for the petitioners and Mr. KS Kynjing, learned Sr. counsel assisted by Mr. H Kharmih, learned counsel for the respondents.
(3.) This case has a chequered history and started from the village court of the GHADC. The Garo Hills Autonomous District (Adminis -tration of Justice) Rules, 1953 extend to the whole of GHADC. Rule 6 of Rules, 1953 provides the constitution of the Village courts within the areas of the GHADC. Under Rule 5, there are three classes of courts i.e.: (i) Village Courts; (ii) Subordinate District Council Courts; and (iii) District Council Court. Under Rule 30, appeal shall lie from the decision of the Subordinate District Council Court to the District Council Court.;


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