MD. NURUL AMIN SHEIK Vs. THE STATE OF ASSAM AND OTHERS
LAWS(GAU)-2018-3-90
HIGH COURT OF GAUHATI
Decided on March 08,2018

Md. Nurul Amin Sheik Appellant
VERSUS
The State Of Assam And Others Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) Heard Mr. A.K. Hussain, learned counsel for the appellant and Mrs. R. Choudhury, learned counsel for respondent Nos. 4, 5 and 6.
(2.) This second appeal by the plaintiff is filed against the judgment and decree dated 06.07.2010 passed by the learned Civil Judge, Kokrajhar in Title Appeal No. 6 of 2010, affirming the judgment and decree dated 06.04.2010 passed by learned Munsiff, Kokrajhar dismissing the suit of the plaintiff.
(3.) The second appeal was admitted to be heard on the following substantial question of law: "Whether the learned trial Court erred in law in interpreting the Ext.3 which resulted in miscarriage of justice.";


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