ASSAM FINANCIAL CORPORATION Vs. BIMALA HAZARIKA
LAWS(GAU)-2018-1-91
HIGH COURT OF GAUHATI
Decided on January 23,2018

ASSAM FINANCIAL CORPORATION Appellant
VERSUS
Bimala Hazarika Respondents

JUDGEMENT

A.K.GOSWAMI - (1.) Heard Mr. S. Chakraborty, learned counsel for the petitioners. Also heard Mr. P.J.Phukan, learned counsel appearing for the respondent Nos.1 to 3. None appears for the respondent No.4.
(2.) The petitioner No.1, which is a joint Financial Corporation of the State of Assam, Meghalaya, Manipur and Tripura, is a Corporation incorporated under Section 3A of the State Financial Corporations Act, 1951. It is represented by the petitioner No.2, who is the Managing Director of the petitioner No.1.
(3.) This application under Article 227 of the Constitution of India is filed assailing the orders dated 10.10.2012 and 18.09.2013 passed by the learned Munsiff No.1, Sivasagar in Title Suit No.17/2011 as well as the order dated 29.09.2014 passed by the learned Munsiff at Nazira in Title Suit No.45/2014 (Title Suit No.17/2011 was transferred to the Court of Munsiff at Nazira, wherein it was numbered as Title Suit No.45/2014).;


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