MALA SING W/O LT BISHNU SING Vs. UNION OF INDIA NF RLY
LAWS(GAU)-2018-12-54
HIGH COURT OF GAUHATI
Decided on December 11,2018

Mala Sing W/O Lt Bishnu Sing Appellant
VERSUS
Union Of India Nf Rly Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) None appears on call for the appellant today. However, this Court had heard Mr. J. Mollah, learned counsel for the appellant on 23.03.2018. also heard Mr. B. Sarma, learned standing counsel for the NF Railways.
(2.) As per order dated 23.03.2018, the hearing of both sides have otherwise concluded. However, owing to the nature of dispute, the Railway was directed to obtain instruction regarding relevant circulars in force between 29.01.2011 to 02.02.2011 relating to period of time for which an unreserved ticket would be valid and accordingly, the matter was heard on 11.04.2018. Thereafter, the matter was listed before this Court on 14.11.2018 and in view of the absence of the learned counsel for the appellant, the hearing was again deferred to 11.12.2018.
(3.) By this appeal under Section 23 of the Railway Claims Tribunal Act, 1987, the appellant has challenged the impugned judgment dated 06.03.2013, passed by the learned Railway Claims Tribunal, Guwahati Bench, Guwahati in Claim Application No. OA-II- 46/2011 (old)/ Claim Application No.OA.(IIu)/GHY/2011/0045(New).;


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