PRADIP TIBREWALA Vs. RITESH KUMAR TIBREWALA AND 9 OTHERS
LAWS(GAU)-2018-1-122
HIGH COURT OF GAUHATI
Decided on January 08,2018

Pradip Tibrewala Appellant
VERSUS
Ritesh Kumar Tibrewala And 9 Others Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. D.K. Mishra and Mr. G.N. Sahewalla, the learned Senior counsels, assisted by Mr. B. Prasad, the learned counsel for the applicant. Also heard Mr. M.K. Choudhury, the learned Senior Counsel, assisted by Mr. A. Parvez, the learned counsel appearing for the Opp. Party No. 1 as well as Mr. S.P. Choudhury, the learned Govt. Advocate, appearing for the Opp. Parties No. 2 and 6 to 9.
(2.) This is an application for modification/variation/alteration of the interim order dated 01.11.2017, passed by this Court in the connected WP(C) 6440/2017. The Opp. Party No. 1 herein (hereinafter referred to as "OP-1) is the writ petitioner in the said writ petition, where the applicant herein is arrayed as Respondent No.9.
(3.) The connected writ petition is the third round of litigation, by the Opp. Party No.1 herein because of the construction, which the applicant is carrying out by the applicant on his land.;


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