STATE OF ASSAM Vs. OMEGA PRINTERS AND PUBLISHERS PVT LTD
LAWS(GAU)-1994-9-28
HIGH COURT OF GAUHATI
Decided on September 27,1994

STATE OF ASSAM Appellant
VERSUS
OMEGA PRINTERS AND PUBLISHERS PRIVATE LIMITED Respondents


Referred Judgements :-

RONCARELLY V. DUPLESIS [REFERRED TO]
PRINTERS (MYSORE) LTD. V. ASSISTANT COMMERCIAL TAX OFFICER [REFERRED TO]
EXPRESS NEWSPAPER PRIVATE LTD VS. UNION OF INDIA [REFERRED TO]
BENNETT COLEMAN AND COMPANY THE HINDUSTAN TIMES LIMITED INDIAN EXPRESS MADURAI PRIVATE LIMITED G NARASIMHAN VS. UNION OF INDIA [REFERRED TO]
SUDHIR VS. STATE OF MADHYA PRADESH [REFERRED TO]
DAINIK SAMBAD VS. STATE OF TRIPURA [RELIED ON]



Cited Judgements :-

SUSHIL CHOUDHURY VS. STATE OF TRIPURA [LAWS(GAU)-1997-5-9] [REFERRED TO]
ANGPU KHALING VS. STATE OF ASSAM [LAWS(GAU)-1997-11-27] [REFERRED TO]
OMEGA PRINTERS AND PUBLISHERS PVT LTD VS. UNION OF INDIA [LAWS(GAU)-2012-1-1] [REFERRED TO]
KAL PUBLICATIONS PRIVATE LIMITED VS. STATE OF TAMIL NADU [LAWS(MAD)-2017-6-116] [REFERRED TO]


JUDGEMENT

KHANNA, C.J. - (1.)The present appeal has been filed by the State of Assam and others against the judgment and order of the learned single Judge passed in Civil Rule No.1848 of 1993 on 4-4-94.
(2.)We have heard Mr. S. N. Bhuyan, learned Advocate General, appearing for the State of Assam assisted by Mr. A. C. Sarma, Government Advocate and Mr. P. K. Goswami, Senior Advocate assisted by Mr. A. C. Borbora and Mr. S. S. Goswami, Advocates appearing for the contesting respondents.
(3.)At the outset, it may be mentioned that the Court ordered the original records of the Government pertaining to this case be produced before the court in case the same are so required. It may also be mentioned that Mr. S. N. Bhuyan, learned Advocate General, Assam has filed before us an undertaking which has been signed by the Additional Director of Information and Public Relation Department, Government of Assam and the said document has also been taken on the record of the case. During the hearing of the Civil Rule, the State of Assam had not filed any affidavit-in-opposition despite time being granted by the Court.


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