DR. MECHUNG BHUTIA & ORS. Vs. STATE OF SIKKIM & ORS.
LAWS(SIK)-2010-3-4
HIGH COURT OF SIKKIM
Decided on March 29,2010

Dr. Mechung Bhutia And Ors. Appellant
VERSUS
State Of Sikkim And Ors. Respondents

JUDGEMENT

Aftab H. Saikia, J. - (1.) Heard Mr. A. Moulik, learned Senior Counsel assisted by Mr. N.G. Sherpa, Ms. K.D. Bhutia and Mr. Manish Kr. Jain, learned Counsel appearing for the petitioners.
(2.) Also heard Mr. J.B. Pradhan, learned Additional Advocate General with Mr. Karma Thinlay and Mr. S.K. Chettri, learned State Counsel, Sikkim representing the official respondents. None appears for the private respondents.
(3.) Since both the writ petitions, being W.P. (C) No. 27 of 2009 and W.P.(C) No. 35 of 2009, raise the common question of law based on almost similar and identical facts situation, both the matters have been taken up together for admission hearing.;


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