CHANDAN MECH AND 3 ORS Vs. UNION OF INDIA AND 4 ORS
LAWS(GAU)-2018-9-90
HIGH COURT OF GAUHATI
Decided on September 17,2018

Chandan Mech And 3 Ors Appellant
VERSUS
Union Of India And 4 Ors Respondents

JUDGEMENT

A.K. Goswami, A.C.J. - (1.) Heard Mr. M. Sarania, learned counsel, appearing for the petitioners. Also heard Mr. R.K.D. Choudhury, learned Senior Government Advocate, appearing for respondent Nos. 1 and 3. None appears for respondent Nos. 4 and 5 despite the name of the counsel being shown in the Cause-list.
(2.) By an order dated 13.08.2018, as no affidavit-in-opposition was filed by the State respondents despite the last opportunity granted, the right to file affidavit-in-opposition on their behalf was closed.
(3.) In the instant Public Interest Litigation (PIL), though allegations of embezzlement of funds relating to Mech Kachari Development Council is attributed to respondent No. 4, office notes dated 11.07.2018 and 09.08.2018 go to show that no affidavit-in-opposition has been received on behalf of the said respondent. However, Mr. Sarania submits that a copy of what is purported to be an affidavit on behalf of respondent No. 4 was served upon him on 23.05.2018.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.