SASHI BHUSHAN TIWARI Vs. DILIP KUMAR NANDY & ANR.
LAWS(GAU)-2018-8-143
HIGH COURT OF GAUHATI
Decided on August 27,2018

Sashi Bhushan Tiwari Appellant
VERSUS
Dilip Kumar Nandy And anr. Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. B. Borah, the learned advocate for the petitioner as well as Mr. P.C. Dey, the learned advocate for the respondents.
(2.) By this revision under Article 227 of the Constitution of India, the petitioner has challenged the order dated 09.02.2016, passed by the learned Special Tribunal, Guwahati, in Special Land Grabbing Case No. 8/2014, which was instituted under Section 8 of the Assam Land Grabbing (Prohibition) Act, 2010 (herein after referred to as "the 2010 Act").
(3.) Both the respondents herein are the petitioners in the said land grabbing case. The petitioner herein is the Opp. Party in the said case. The petitioner herein had filed an application under Section 8(4) of the 2010 Act, inter-alia, praying for the dismissal of the said proceeding. However, by the order dated 21.01.2016, which is impugned herein, the said learned Tribunal had ordered that the said petition would be disposed at the time of final judgment.;


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