JOGINDER RAI Vs. SHILLONG MUNICIPAL BOARD
LAWS(MEGH)-2013-8-4
HIGH COURT OF MEGHALAYA
Decided on August 14,2013

Joginder Rai Appellant
VERSUS
Shillong Municipal Board Respondents

JUDGEMENT

- (1.) These 5(five) writ petitions assailing the same order dated 8-7-2013 and praying for a similar relief are taken up for joint hearing for disposal by a common judgment and order.
(2.) Mr. S. Sen, learned counsel appearing for the petitioners strenuously contended that the impugned order dated 8-7-2013 was not passed in full compliance with the directions of this Court in the common judgment and order dated 28-8-2012, passed in WP(C)[SH] No. 143 of 2011 and six other writ petitions inasmuch as, the authority did not give personal hearing to the petitioners.
(3.) It is further asserted that as the impugned order dated 8-7-2013 was passed without giving any personal hearing to the petitioners, the impugned order is called for interference of this Court. On perusal of the records, it appears that in two instances the petitioners sought for adjournment of the hearing as their counsel was not available. Thereafter, the impugned order was passed without giving any personal hearing. Mr. T.T.Diengdoh, learned Sr. counsel appearing for the respondents is not disputing the fact that the impugned order was passed without availing the opportunity of personal hearing to the petitioners.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.