CHAIRPERSON CHILD WELFARE COMMITTEE Vs. LALCHHANDAMI
LAWS(GAU)-2018-9-112
HIGH COURT OF GAUHATI
Decided on September 26,2018

Chairperson Child Welfare Committee Appellant
VERSUS
LALCHHANDAMI Respondents

JUDGEMENT

S. Serto, J. - (1.) Heard Mr. Robert Laltlana, learned counsel appearing for the petitioners and also heard Mr. Lalchhanliana Khiangte, learned counsel appearing for the sole respondent.
(2.) This is a criminal revision petition filed under Section 102 of the Juvenile Justice (Care and Protection of Children) Act, 2015 directed against the Order dated 22.05.2018 of the Court of Session Judge, Aizawl Judicial District passed in Criminal Misc. Application No. 137/2018, arising out of Criminal Appeal No. 4/2018 pending in the same Court.
(3.) The facts leading to the filing of this petition as submitted by the learned counsel of the petitioners briefly stated are as follows:- Being aggrieved by the order issued by the Chairman, Child Welfare Committee, Aizawl District dated 19.12.2017, the petitioner preferred an appeal, however, since the time limit as provided for the appeal had already expired he filed an application before the Special Court, which is the District & Sessions Judge, Aizawl for condonation of the delay and the same was registered as Criminal Misc. Application No. 137/2018.;


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