AMIR HAMZA Vs. NABADWIP CH. SUKLA DAS ALIAS NABADWIP CHANDRA DAS
LAWS(TRIP)-2019-9-31
HIGH COURT TRIPURA
Decided on September 09,2019

Amir Hamza Appellant
VERSUS
Nabadwip Ch. Sukla Das Alias Nabadwip Chandra Das Respondents

JUDGEMENT

S. Talapatra, J. - (1.)Heard Mr. B. Banerjee, learned counsel appearing for the applicant. This is an application for condoning the delay of 66 days in preferring the appeal against the Judgment and order dated 15.11.2018 passed in T.A. No. 15 of 2018 by the Addl. District Judge, Gomati Tripura, Udaipur.
(2.)The causes of such delay as explained by the applicant are that for financial stringency and for consultation, first, among the appellants and thereafter with the counsel, a substantive time has been wasted but, that was completely unintentional. Those causes were assigned in Paras 7, 8, 9, 10, 11 and 12 in particular. But those causes are seriously objected by the respondents by stating that those are flimsy and fabricated grounds having no reflection of reality.
(3.)In the objection, it has been categorically stated that some period particularly from 24.01.2019 to 05.02.2019, which was shown to have taken for consultation cannot be accepted by this court. Even the same analogy has been extended for the period from 05.02.2019 to 20.02.2019.
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