J. N. BAWRI Vs. UNION OF INDIA
LAWS(MEGH)-2013-4-4
HIGH COURT OF MEGHALAYA
Decided on April 08,2013

J. N. Bawri Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) Heard Mr. BK Deb Roy, learned counsel appearing for the petitioner as well as Mr. R Deb Nath, learned CGC appearing for the respondent No.1 and Mr. SP Mahanta, learned counsel appearing for the respondent No.2.
(2.) By this revision petition, the petitioner/plaintiff is assailing the judgment and order of the District Judge, Shillong dated 21.10.2011 for rejecting the FAO No.3(H) of 2011 filed against the judgment and order of the trial court i.e. Munsiff at Shillong dated 26.04.2011 passed in Misc. Case No.35(H) of 2002 (reference T.S. No.34(H) of 2002) for returning the plaint for the reason that the value of the relief sought for in the plaint is not properly fixed and as a result proper court fees are not paid and the value of the suit is not correctly fixed for the purpose of pecuniary jurisdiction to try the suit.
(3.) Over and above, in the judgment and order of the court below, there is an indication that the respondents/defendants in their pleadings have stated that there is an appropriate forum for the remedy sought for in the plaint.;


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