DEBOBRATA PHUKAN Vs. PURNA HAZARIKA & ANR.
LAWS(GAU)-2018-8-142
HIGH COURT OF GAUHATI
Decided on August 10,2018

Debobrata Phukan Appellant
VERSUS
Purna Hazarika And anr. Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. M. Sarma, the learned advocate for the petitioner and Mr. B. Chetri, the learned advocate for the respondent No.1. None appears on call for the respondent No.3 i.e. State Bank of India.
(2.) With the consent of the learned advocates for both appearing sides, the revision has been heard at the admission stage.
(3.) As the facts are similar in both these applications, CRP No.476/16 is taken up as lead case and the relevant facts are narrated from the said case.;


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