SMTI APARNA DEY GHOSH Vs. SRI DILIP GHOSH
LAWS(GAU)-2018-1-153
HIGH COURT OF GAUHATI
Decided on January 24,2018

Smti Aparna Dey Ghosh Appellant
VERSUS
Sri Dilip Ghosh Respondents

JUDGEMENT

ARUP KUMAR GOSWAMI,J. - (1.) Heard Mr. M. K. Hussain, learned counsel appearing for the petitioner in Transfer Petition (C) 50/2015 and Transfer Petition (C) No. 44/2016.
(2.) Transfer Petition (C) 50/2015 is an application under Section 24 of the CPC praying for transfer of Misc. (Guardianship) Case No. 9/2015, pending in the court of the learned Additional District Judge No. 3, Nagaon, to the court of the learned District Judge, Darrang, Mangaldoi.
(3.) Transfer Petition (C) 44/2016 is an application under Section 24 of the CPC praying for transfer of Title Suit (R) No. 15/2016, filed under Section 9 of the Hindu Marriage Act, 1955, pending in the court of the learned District Judge, Nagaon, to the court of the learned District Judge, Darrang, Mangaldoi.;


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