RANBIR ROY S/O LATE ROMONI MOHAN ROY Vs. NIPOPRIYA DAS S/O NIKHIL RANJAN DAS
LAWS(GAU)-2018-8-69
HIGH COURT OF GAUHATI
Decided on August 20,2018

Ranbir Roy S/O Late Romoni Mohan Roy Appellant
VERSUS
Nipopriya Das S/O Nikhil Ranjan Das Respondents

JUDGEMENT

Suman Shyam, J. - (1.) Heard Ms. B. Sarkar, learned counsel for the appellant. None appears for the respondent though served.
(2.) This second appeal is preferred against the concurrent judgement and decree dated 12/07/2007 passed by the learned District Judge, Karimganj in Money Appeal No. 9/2006 dismissing the appeal preferred by the appellant, thereby affirming the judgement and decree of dismissal dated 22/08/2003 passed by the Court of learned Civil Judge, Senior Division, Karimganj in Money Suit No. 9/1995.
(3.) The appellant herein as plaintiff had instituted Money Suit No. 9/1995 interalia praying for a decree for recovery of an amount of Rs. 1,11,305/- from the defendant along with interest pendentilite @ 12.5% per annum as well as future interest to be paid at the same rate besides praying for other consequential reliefs.;


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