K K PATNI MOHAN MARKET Vs. UNION OF INDIA
LAWS(GAU)-2018-1-46
HIGH COURT OF GAUHATI
Decided on January 18,2018

K K Patni Mohan Market Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Arup Kumar Goswami, J. - (1.) Heard Mr. H. P. Barman, learned counsel appearing for the appellant. Also heard Mr. B. Sarma, learned Standing counsel, N.F. Railway, appearing for the respondent.
(2.) This appeal is preferred under Section 23 of the Railway Claims Tribunal Act, 1987 (for short, "1987 Act"), against the order dated 30.04.2009, passed by the Railway Claims Tribunal, Guwahati, in No. M-54/05 dismissing the application filed for condonation of delay.
(3.) Pursuant to the order of this Court, initially, reconstructed records of Application No. M-54/05 in the Railway Claims Tribunal, Guwahati Bench, had been sent to this Court. Subsequently, however, the original records were also sent.;


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