NALINI GOGOI WIFE OF JIBA KANTA GOGOI Vs. SIDHANT SAHEWALLA AND 2 ORS
LAWS(GAU)-2018-8-70
HIGH COURT OF GAUHATI
Decided on August 20,2018

Nalini Gogoi Wife Of Jiba Kanta Gogoi Appellant
VERSUS
Sidhant Sahewalla And 2 Ors Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. S. Borthakur, the learned advocate for the petitioner as well as Mr. P. Bora, the learned advocate for the respondent. No.1.
(2.) By this revision under Article 227 of the Constitution of India read with Section 115 CPC, the petitioner has assailed the order dated 19.07.2018, passed by the learned Civil Judge, Sivasagar in Misc. (J) Case No. 67/2018 arising in T. Ex. Case No. 3/2001.
(3.) The respondent No.1 had entered appearance by filing vakalatnama. Hence, the petitioner as well as the respondent No.1 have been heard at the motion stage itself. The respondents No.2 and 3 are found to be not necessary for the purpose of deciding the present challenge. Hence, issuance of notices on the said respondents No.2 and 3 is exempted.;


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