SUDIPTO SARKAR Vs. UNION OF INDIA
LAWS(GAU)-2018-12-97
HIGH COURT OF GAUHATI
Decided on December 18,2018

Sudipto Sarkar Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

N.KOTISWAR SINGH, J. - (1.) Heard Ms. B. Bhuyan, learned counsel for the petitioner. Also heard Mr. S.C. Keyal, learned ASGI appearing for the Union respondents.
(2.) Considering the nature of the case, the matter has been taken up and proposed to be disposed of at this stage. Mr. S.C. Keyal, learned ASGI, on receiving necessary instructions in this regard has made his submission before this Court.
(3.) Brief facts of the case as may be relevant are stated hereinbelow.;


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