INSTITUTE OF INDIAN TECHNOLOGY Vs. ARUN CHANDRA DEKA
LAWS(GAU)-2018-10-132
HIGH COURT OF GAUHATI
Decided on October 23,2018

Institute Of Indian Technology Appellant
VERSUS
Arun Chandra Deka Respondents

JUDGEMENT

- (1.) Heard Mr. A.K. Dutta learned counsel appearing for the petitioner, Mr. S.K. Medhi, the learned Senior Advocate assisted by Mr. A. Das, learned ounsel appearing for the respondent No.1 and also Mrs. Boro Bora, the learned Government Advocate, Assam for respondent No.2.
(2.) Common issues arise for consideration in both the cases. The petitioners in both the cases are husband and wife. The respondents are also common and, as such, with the consent of all sides, both matters are analogous to be taken up for hearing at the admission stage.
(3.) In challenge in these two applications under Article 227 of the Constitution of India are the two impugned orders dated 31.08.2013 passed by the learned Additional District Judge No.2, Kamrup, Guwahati in Money Execution (LA) Case No.60 of 2012 as well as Money Execution (LA) Case No.61 of 2012, thereby impleading the petitioner herein as one of the judgment debtors at the execution stage.;


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