DINABANDHU DAS Vs. STATE OF ASSAM AND ORS REPRESENTED BY COMMISSIONER AND SECRETARY TO GOVT OF ASSAM
LAWS(GAU)-2018-9-108
HIGH COURT OF GAUHATI
Decided on September 24,2018

DINABANDHU DAS Appellant
VERSUS
State Of Assam And Ors Represented By Commissioner And Secretary To Govt Of Assam Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) None appears for the petitioner. Mr. S.R. Baruah, learned counsel for the respondent Nos.3 and 5 being the Deputy Commissioner, Goalpara and Executive Engineer, PWD of Goalpara and none appears for the remaining respondents.
(2.) Although, it is a writ petition of the year 2012 but the order sheet reveals that none had appeared for the petitioner when the matter was called on 06.09.2018, 21.09.2018 and again today, when the matter is taken up none appears.
(3.) Perused the materials available on record. Upon perusal, it has come to notice that certain legal rights of the petitioner had been violated and the same had not been adequately addressed by the respondent authorities and therefore, it is deemed appropriate to give a final consideration to the writ petition even in the absence of the leaned counsel for the writ petitioner. Inspite of waiting for some time and sending requests, the learned counsel for the Health Department failed to appear.;


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