GANESH CH LAHKAR Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-12-46
HIGH COURT OF GAUHATI
Decided on December 15,2018

Ganesh Ch Lahkar Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Arup Kumar Goswami, J. - (1.) Heard Mr. H. Talukdar, learned counsel for the petitioner. Also heard Mr. G. Baishya, learned Standing Counsel, Accountant General; Mr. P. Nayak, learned Standing Counsel, Finance Department; Mr. S. S. Roy, learned Standing Counsel, Pension and Public Grievances Department for Respondent No.3 and Mr. N. Upadhyay, learned State Counsel.
(2.) Learned counsel for the parties submit that the present case is covered by the judgment and order dated 4.12.2018 passed in W.P.(C) No.1089/2015 and other connected cases. However, Mr. P. Nayak, learned Standing Counsel, Finance Department submits that the case be taken up after vacation.
(3.) Since the case is admitted to be covered, I see no reason to adjourn the case.;


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