UMPLING (R) CO-OPERATIVE CONSUMER STORES LTD Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2013-4-11
HIGH COURT OF MEGHALAYA
Decided on April 04,2013

Umpling (R) Co-Operative Consumer Stores Ltd Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

- (1.) Heard Mr HS Thangkhiew, learned senior counsel appearing for the petitioner. Also heard Mr ND Chullai, learned senior GA appearing for respondents No. 1 and 2 and Mr S Sen, learned counsel appearing for the respondent No. 3.
(2.) In this writ petition, the petitioner is assailing the order of the Meghalaya Board of Revenue, Shillong dated 20.06.2012 passed in Revenue Appeal No. MBR/RA No. 3 of 2010 (Annexure 21 to the writ petition).
(3.) Both the parties do not dispute the existence of the Mortgage Deed dated 20.08.1973 executed by Shri Kedar Nath Kar predecessor-in-interest of the respondent No.3. From the records, it appears that there is dispute as to validity of the Mortgage Deed dated 20.08.1973.;


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