PRABIR MOHAN DASTIDAR Vs. SADIN PRINTERS AND 3 ORS
LAWS(GAU)-2018-8-94
HIGH COURT OF GAUHATI
Decided on August 24,2018

Prabir Mohan Dastidar Appellant
VERSUS
Sadin Printers And 3 Ors Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. U. Dutta, the learned advocate for the appellant as well as Mr. M.P. Sarma, the learned advocate, who has appeared on instructions from the learned advocates for the respondents on record.
(2.) At the very outset, the learned advocates for both the sides submit that similar set of facts and common issues of law arise for consideration of this Court in both the appeals, which are between the same parties. Hence, both the appeals are heard together.
(3.) By RFA No. 12/2010, filed under section 96 CPC, the appellant has challenged the judgment and decree dated 26.10.2009 passed by the learned Civil Judge (Senior Division) No.3, Kamrup, Guwahati in Money Suit No. 193/2003, by which the suit filed by the appellant seeking a sum of Rs.5.00 Crore as damages from the respondents for publishing defamatory news in Asomiya Pratidin, an Assamese language daily newspaper dated 27.06.2003, was dismissed.;


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