VILELIE KHAMO AND SONS Vs. VIKRAM INFRASTRUCTURE CO AND 3 ORS
LAWS(GAU)-2018-11-49
HIGH COURT OF GAUHATI
Decided on November 16,2018

Vilelie Khamo And Sons Appellant
VERSUS
Vikram Infrastructure Co And 3 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) By this common Judgment and Order, four writ appeals are being taken up for disposal since the issues involved are similar and identical. WA No.269/2018 and WA No. 270/2018 were initially filed before the Permanent Bench of this Court at Kohima. However, they were transferred to the Principal Seat at Guwahati and re-numbered as aforementioned in terms of order dated 28.09.2018 passed by this Court. These two appeals are filed by M/s Vilelie Khamo & Sons (hereafter referred to as the Private Party) who were respondent No.4 in WP(C) No. 3916 of 2017 and WP(C) No. 1473 of 2018.
(2.) Wa No. 295 of 2018 and WA No.298 of 2018 are filed by the Chief Engineer, Public Works Department (Road & Building) [PWD (R&B)], Government of Nagaland. They were also initially filed before the Permanent Bench of this Court at Kohima but were subsequently transferred to the Principal Seat at Guwahati and re-numbered as aforementioned.
(3.) All the four writ appeals are preferred against a common Judgment and Order dated 19.06.2018 passed by the writ Court in WP(C) No. 3916 of 2017 and WP(C) No. 1473 of 2018 which were filed by M/s Vikram Infrastructure Company (hereinafter referred to as the petitioner).;


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