MERIZA KHATUN Vs. STATE OF ASSAM
LAWS(GAU)-2018-6-140
HIGH COURT OF GAUHATI
Decided on June 22,2018

Meriza Khatun Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

A.K.GOSWAMI,J. - (1.) Heard Ms. S.P. Hussain, learned Legal Aid Counsel appearing for the petitioner. Also heard Mr. Y.S. Mannan, learned counsel appearing for respondent No.4, Mr. M. Rahman, learned counsel appearing for respondent No.3. Mr. R.C. Borpatragohain, learned Advocate General, Assam, who was requested by the Court to address, is also heard. He is assisted by Mr. T.C. Chutia, learned State counsel.
(2.) This writ petition is filed questioning the process of talak initiated by respondent No.3 and for directing the respondent Nos.2 and 3 to cancel, recall or otherwise forbear from giving effect to the impugned registration of talak.
(3.) The respondent No. 2 is the Registrar-cum-Deputy Commissioner, Kamrup and respondent No.3 is the Muslim Marriage and Divorce Registrar, Hatigaon for the district of Kamrup.;


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