SRISTI AND 2 ORS Vs. KAILASH KUMAR SHARMA AND 10 ORS
LAWS(GAU)-2018-4-44
HIGH COURT OF GAUHATI
Decided on April 24,2018

Sristi And 2 Ors Appellant
VERSUS
Kailash Kumar Sharma And 10 Ors Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. P.K. Kalita, the learned Senior Counsel, assisted by Mr. G.J. Saikia, the learned counsel for the appellant. Also heard Mr. D. Mozumdar, the learned Senior Counsel, assisted by Mr. N. Haque, the learned counsel for the respondent. No appearance is made on behalf of the proforma respondents herein. Hence, the matter has been heard ex parte against them.
(2.) Pursuant to the order dated 11.03.2016 passed by this Court, all these matters have been analogously heard.
(3.) In challenge with the present appeal i.e. RFA 54/2015 is the judgment and decree dated 26.04.2013 passed by the learned Civil Judge, Barpeta in T.S. No.3/2008 by which the suit was decreed and the counter-claim of the appellantdefendant herein was dismissed.;


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