GONO SANGMA Vs. WILLITH MARAK
LAWS(MEGH)-2013-6-6
HIGH COURT OF MEGHALAYA
Decided on June 13,2013

Gono Sangma Appellant
VERSUS
Willith Marak Respondents

JUDGEMENT

T. Nandakumar Singh, J. - (1.) Heard Mr. S. Sen, learned counsel appearing for the petitioner/defendant and Mr. HS Thangkhiew, learned senior counsel assisted by Mr. N Mozika, learned counsel appearing for the respondent/plaintiff.
(2.) For this judgment proposing to pass by this Court, it is not required to mention in detail of the pleaded case of the respondent/plaintiff in the Plaint of T.S. No. 3/2011 as well as that of the petitioner/defendant in the written statement.
(3.) As on today, the injunction order dated 04.09.2012 passed by the first appellate Court i.e. Judge District Court, Garo Hills Autonomous District Council (for short "GHADC"), Tura in Misc. Appeal No. 2 of 2011, had been stayed by the order of this Court dated 25.09.2012 passed in Misc. Case No. (SH)369/ 2012. Perused the judgment and order of the trial Court dated 12.10.2011 passed in M/C No. 14A/2011, for rejecting the application for temporary injunction as well as the impugned judgment and order dated 04.09.2012 passed by the first appellate Court for reversing the said judgment and order of the trial Court dated 12.10.2011 and thereby passing injunction order against the petitioner/defendant.;


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