GAJANAN STRUCTURES AND ANR Vs. BISWAJIT DEB AND 8 ORS S/O LATE PHANI BHUSHAN DEB
LAWS(GAU)-2018-10-9
HIGH COURT OF GAUHATI
Decided on October 03,2018

Gajanan Structures And Anr Appellant
VERSUS
Biswajit Deb And 8 Ors S/O Late Phani Bhushan Deb Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. A. Lal, learned counsel for the appellant as well as Mr. N. Deka, learned counsel appearing for respondents No. 1 and 2 and Mr. G.N. Sahewalla, learned Senior Counsel, assisted by Ms. S. Katakey, learned counsel appearing for respondent No. 8. None appears for call for respondent No.7 although the names of the learned counsel for the said respondent appear in the cause list. None appears on call for the other respondents No. 3 to 6 and 9 although notice has been duly served on them.
(2.) With the consent of the learned counsel for the appearing parties, the matter has been heard at the admission stage.
(3.) By this appeal under Order XLI Rule 1(r) read with Section 104 and 151 CPC, the appellants have challenged the order dated 23.03.2018, passed by the learned Civil Judge No.3, Kamrup (M), Guwahati in Misc.(J) Case No. 767/2017 in T.S. No. 373/2017.;


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