SHRI NYAMO KAMDUK Vs. SHRI BALI LOYI AND OTHERS
LAWS(GAU)-2018-6-132
HIGH COURT OF GAUHATI
Decided on June 19,2018

Shri Nyamo Kamduk Appellant
VERSUS
Shri Bali Loyi And Others Respondents

JUDGEMENT

A M BUJOR BARUA,J. - (1.) Heard Mr. M. Pertin, learned Senior counsel for the appellant and Mr. D. Kamduk, learned counsel for respondent Nos. 1 and 2 as well as Mr. D. Panging, learned counsel for respondent No. 3.
(2.) There is a land dispute between the appellant and respondent No. 3 which has a long history, but for the purpose of this appeal the entire background of the fact is not required to be narrated.
(3.) In course of the litigation the present appellant had preferred an appeal being FAO 05 (AP) 2009 under Section 48 of the AFR 1945 against the decision of the Deputy Commissioner, West Siang District, Aalo dated 15.06.2009. In the said appeal reference was also made to the judgment dated 24.03.2009 in WP (C) 243 (AP) 2007, wherein the Deputy Commissioner was directed to refer the dispute for an adjudication by the Keba.;


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