DHRUBA JYOTI BORAH AND ANR. Vs. KHANIJ SAIKIA AND 4 ORS.
LAWS(GAU)-2018-3-109
HIGH COURT OF GAUHATI
Decided on March 16,2018

Dhruba Jyoti Borah And Anr. Appellant
VERSUS
Khanij Saikia And 4 Ors. Respondents

JUDGEMENT

AJIT SINGH,J. - (1.) Heard Mr. S.K. Talukdar, learned counsel for the appellants as well as Ms. S. Chutia, learned counsel for the respondent nos. 2, 3, 4 and 5.
(2.) Having regard to the facts in issue, this appeal is taken up for final disposal at the admission stage itself and service of notice on respondent no. 1/ writ petitioner is not deemed necessary.
(3.) This appeal is directed against the Order dated 06.02.2018 passed in WP(C) 398/2015 wherein the two appellants here were arrayed as respondent nos. 5 and 6 respectively.;


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