KONMAI PHUKAN Vs. STATE OF ASSAM AND 4 ORS
LAWS(GAU)-2018-12-44
HIGH COURT OF GAUHATI
Decided on December 15,2018

Konmai Phukan Appellant
VERSUS
State Of Assam And 4 Ors Respondents

JUDGEMENT

Arup Kumar Goswami, J. - (1.) Heard Mr. H. Talukdar, learned counsel appearing for the petitioner in W.P.(C) No.7788/2016 and Mr. T.A. Choudhury, learned counsel appearing for the petitioners in W.P.(C) No.6720/2013 and W.P.(C) No.6934/2013. Also heard Ms. B. Bora and Mr. R. Boro, learned Standing Counsel, Accountant General; Mr. P. Nayak, learned Standing Counsel, Finance Department; Mr. N. Upadhyay, learned State Counsel and Mr. D. Nath, learned Standing Counsel, Pension and PGD, for the respondents.
(2.) Learned counsel for the parties submit that these cases are covered by the judgment and order dated 4.12.2018 passed in W.P.(C) No.1089/2015 and other connected cases. However, Mr. P. Nayak, learned Standing Counsel, Finance Department submits that the cases be taken up after vacation.
(3.) Since the cases are admitted to be covered, I see no reason to adjourn the cases.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.