KALENDOR CHAKMA Vs. STATE OF MIZORAM REPRESENTED BY CHIEF SECRETARY TO GOVERNMENT OF MIZORAM AIZAWL
LAWS(GAU)-2018-8-95
HIGH COURT OF GAUHATI
Decided on August 24,2018

Kalendor Chakma Appellant
VERSUS
State Of Mizoram Represented By Chief Secretary To Government Of Mizoram Aizawl Respondents

JUDGEMENT

N. Sailo, J. - (1.) Heard Mr. S.R Rabha, the learned counsel for the petitioner and Mr. A.K Rokhum, the learned Addl. Advocate General, Mizoram appearing for respondent Nos. 1, 2, 4 & 5.
(2.) The case is listed for admission today and with the consent of the parties, the same is taken up for final disposal.
(3.) Brief facts of the case may be narrated at the outset.;


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