PRAFULLA KUMAR MAHANTA Vs. STATE OF ASSAM
LAWS(GAU)-2018-9-150
HIGH COURT OF GAUHATI
Decided on September 03,2018

PRAFULLA KUMAR MAHANTA Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) Heard Mr. R. Baruah, learned counsel for the petitioner and Mr. D. Mazumdar, learned Addl. Advocate General, Assam for the respondents.
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner has challenged legality and validity of the constitution of Justice (Retd.) K. N. Saikia Commission of Inquiry vide notifications dated 22.08.2005 and 03.09.2005.
(3.) Altogether 4 reliefs have been sought for by the petitioner to the above effect.;


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