BASANT SHARMA AND 2 ORS Vs. UNION OF INDIA AND ORS REPRESENTED BY SECRETARY TO GOVT OF INDIA
LAWS(GAU)-2018-9-124
HIGH COURT OF GAUHATI
Decided on September 24,2018

Basant Sharma And 2 Ors Appellant
VERSUS
Union Of India And Ors Represented By Secretary To Govt Of India Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) None appears for the petitioner when the matter is called upon.
(2.) The order sheet reveals that when the matter earlier called on 06.09.2018 and 21.09.2018 none had appeared. None appears for the respondent in the NF Railway. Mr. P.S. Deka, learned standing counsel for the Revenue Department appears for the authorities under the State of Assam.
(3.) It being a writ petition pending since the year 2012 and also having noticed that upon going through the writ petition and the affidavit-in-opposition of the respondent that certain legal right of the petitioner may have been violated, this writ petition is taken up for its final consideration.;


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