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( High Court of Assam, Nagaland, Mizoram and Arunachal Pradesh )
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JUDGMENTS FOR THE MONTH OF AUGUST, 2014


Sl No Date of Judgment CASE NO. PARTIES' NAME SUBJECT JUDGMENT DELIVERED BY
11stPIL 54/2013ROHINI KUMAR DAS
Vs
THE STATE OF ASSAM & 6 ORS
Public Interest LitigationsHON達LE MR. JUSTICE ABHAY MANOHAR SAPRE, THE CHIEF JUSTICE
HON達LE MR. JUSTICE N. CHAUDHURY
22ndMC 3789/2013M/S RAJ COKE INDUSTRIES
Vs
THE COMMISSIONER OF TAXES & 2 ORS
 HON達LE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON達LE MR. JUSTICE N. CHAUDHURY
32ndMC 3801/2013M/S SETHI COKE INDUSTRIES
Vs
THE COMMISSIONER OF TAXES & 2 ORS
 HON達LE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON達LE MR. JUSTICE N. CHAUDHURY
42ndMC 3802/2013M/S SRI BALAJI COKE INDUSTRIES
Vs
THE COMMISSIONER OF TAXES & 2 ORS
 HON達LE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON達LE MR. JUSTICE N. CHAUDHURY
52ndMC 3803/2013SHIVA COKE INDUSTRIES
Vs
THE COMMISSIONER OF TAXES & 2 ORS
 HON達LE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON達LE MR. JUSTICE N. CHAUDHURY
62ndMC 3804/2013SHEO SHAKTI COKE INDUSTRIES
Vs
THE COMMISSIONER OF TAXES & 2 ORS
 HON達LE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON達LE MR. JUSTICE N. CHAUDHURY
72ndMC 3805/2013JAI COKE INDUSTRIES
Vs
THE COMMISSIONER OF TAXES & 2 ORS
 HON達LE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON達LE MR. JUSTICE N. CHAUDHURY
82ndMC 3806/2013M/S GANESH METCOKE INDUSTRIES
Vs
THE COMMISSIONER OF TAXES & 2 ORS
 HON達LE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON達LE MR. JUSTICE N. CHAUDHURY
92ndCrl.Pet. 158/2014ASHOK KUMAR KUHAR
Vs
THE STATE OF ASSAM AND ANR
Criminal Revisions for quashing of criminal proceedingTHE HON達LE MR JUSTICE N. CHAUDHURY
102ndCrl.Pet. 159/2014ASHOK KUMAR KUHAR
Vs
THE STATE OF ASSAM AND ANR
Criminal Revisions for quashing of criminal proceedingTHE HON達LE MR JUSTICE N. CHAUDHURY
112ndMACApp. 179/2014NATIONAL INSURANCE CO. LTD
Vs
SHYAMAL KANATI DAS & 7 ORS
Appeals from motor accident claims tribunalHON達LE THE CHIEF JUSTICE MR. A.M. SAPRE
122ndMACApp. 180/2014NATIONAL INSURANCE CO. LTD
Vs
HORENDRA FULMALI & 7 ORS
Appeals from motor accident claims tribunalHON達LE THE CHIEF JUSTICE MR. A. M. SAPRE
132ndMC 1690/2014GAUTAM ROY MODEL HIGH SCHOOL & 8 ORS
Vs
MR. NOBAB MAHMUD HUSSAIN & ANR.
Contempt Petition (Civil)HON達LE THE CHIEF JUSTICE MR. A.M. SAPRE
142ndMC 2092/2014NATIONAL INSURANCE CO. LTD
Vs
HORENDRA FULMALI & 7 ORS
MACApp. 180/2014HON達LE THE CHIEF JUSTICE MR. A. M. SAPRE
152ndMC 2104/2014UNION OF INDIA
Vs
KUNJALATA SUT
MAC APP. SL.NO. 211598HON達LE THE CHIEF JUSTICE MR. A.M. SAPRE
162ndMC 2135/2014SRIMANTA JYOTI BORAH & 15 ORS
Vs
THE STATE OF ASSAM & 3 ORS
Other Review ApplicationsHON達LE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON達LE MR. JUSTICE UJJAL BHUYAN
172ndMC 2136/2014DULAL CH. PATOR & 10 ORS
Vs
THE STATE OF ASSAM & 3 ORS
 HON達LE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON達LE MR. JUSTICE UJJAL BHUYAN
184thCRP 361/2013M/S KALYANBHAII MAYABHAI FINANCIAL SERVICES PVT. LTD
Vs
OIL INDIA LIMITED EMPOYEES PROVIDENT FUND & ORS
Civil Revision under Article 227 of the ConstitutionHON達LE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
194thMAF 1(K)/2014M/s.Vijay Industries
Vs
Vijay Solvex Limited and ANR
 HON達LE MR. JUSTICE P. K. SAIKIA
205thRSA 150/2000KISHORE SARMA
Vs
SANWARMAL AGARWALLA
Second Appeals arising out of suits for title and/or injunctionHON達LE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
215thWP(C) 4448/2007SHRI ABHIRAM PEGU
Vs
THE STATE OF ASSAM AND ORS
Orders passed by the Director with respect to Service of Teachers of Provincialized SchoolsHON達LE MR. JUSTICE B. K. SHARMA
225thWP(C) 4449/2007SHRI NAREN KUMAR DAS
Vs
THE STATE OF ASSAM AND ORS
Major punishment with respect to Service of Teachers of Provincialized SchoolsHON達LE MR. JUSTICE B. K. SHARMA
236thWP(C) 1213/2007SRI RAJIB CHOUDHURY
Vs
THE UNION OF INDIA & ORS
Major punishment relating to service of Defence Personal and Armed ForcesHON達LE MR. JUSTICE UJJAL BHUYAN
246thWP(C) 3834/2012RAJANI PHUKON & 4 ORS
Vs
THE UNION OF INDIA & ORS
Selection and appointment with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsHON達LE MR. JUSTICE T. VAIPHEI
257thWP(C) 546/2009 SRI BHABESH ROY
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesTHE HON達LE MR. JUSTICE A.K. GOSWAMI
267thWP(C) 6071/2010MISS JYOTI BARUAH & 8 ORS
Vs
THE STATE OF ASSAM AND ORS
Major punishment with respect to Service of Teachers of Provincialized SchoolsTHE HON達LE MR. JUSTICE B.K. SHARMA
277thWP(C) 3512/2011KISHORE BHUYAN
Vs
STATE OF ASSAM & ORS
Major punishment with respect to State Govt EmployeesHON達LE MR. JUSTICE T. VAIPHEI
2811thWP(C) 3362/2012DEBASHISH ROY
Vs
THE UNITED BANK OF INDIA & ORS
Promotion with respect to State Govt EmployeesHON達LE MR. JUSTICE UJJAL BHUYAN
2913thCrl.Rev.P. 342/2005THE STATE OF ASSAM
Vs
SAJIDUR RASHID
Criminal Revisions against orders passed in trial casesHON達LE MR JUSTICE K. SREEDHAR RAO
3014thWP(C) 467/2009ASSAM POWER GENERATION CORPORATION LTD
Vs
THE STATE OF ASSAM AND ORS
Payment of Gratuity Act, 1962THE HON達LE MR. JUSTICE B.K. SHARMA
3114thWP(C) 1209/2009ASSAM POWER GENERATION CORPORATION LTD
Vs
THE STATE OF ASSAM AND ORS
Payment of Gratuity Act, 1962THE HON達LE MR. JUSTICE B.K. SHARMA
3214thPIL 12/2014REZINA MIHU
Vs
THE STATE OF ARUNACHAL PRADESH AND 5 ORS
Public Interest LitigationsHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE UJJAL BHUYAN
3319thCrl.Rev.P. 748/2003M/S MANGALA PETROLEUM ASSOCIATES
Vs
M/S MAHESH MOTORS
Criminal Revisions for quashing of criminal proceedingHON達LE THE CHIEF JUSTICE (ACTING) MR K. SREEDHAR RAO
3419thRSA 233/2005TARUN CH BAISHYA
Vs
RAMESH BAISHYA
Second appeals arising out of suits in respect other mattersHON達LE MR. JUSTICE N. CHAUDHURY
3519thWP(C) 2022/2006M/S BRAHMAPUTRA CONSORTERIUM LTD & ANR
Vs
UNION OF INDIA & ORS
Other Civil Rules relating to other Writ PetitionsTHE HON達LE MR JUSTICE HRISHIKESH ROY
3619thWP(C) 2177/2006M/S BRAHMAPUTRA CONSORTIUM LTD. & ORS
Vs
THE STATE OF ASSAM AND ORS
Other land matters relating to Land MattersTHE HON達LE MR JUSTICE HRISHIKESH ROY
3719thWP(C) 3631/2007M/S BHARATIA ASSOCIATES PVT. LTD
Vs
THE STATE OF ASSAM AND ORS
Other Civil Rules relating to other Writ PetitionsTHE HON達LE MR JUSTICE HRISHIKESH ROY
3819thWP(C) 4482/2008M/S. DRA BRAHMAPUTRA CONSORTIUM LTD.
Vs
THE STATE OF ASSAM & ORS.
Other Civil Rules relating to other Writ PetitionsTHE HON達LE MR JUSTICE HRISHIKESH ROY
3919thWP(C) 1832/2009M/S GH VIJAPURA & CO. AND ANR.
Vs
THE STATE OF ASSAM AND ORS
Other Civil Rules relating to other Writ PetitionsTHE HON達LE MR JUSTICE HRISHIKESH ROY
4019thWP(C) 4660/2009LAKSHYA MEDHI
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesTHE HON達LE MR. JUSTICE B.K. SHARMA
4119thWP(C) 4670/2009GOPAL DAS
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesTHE HON達LE MR. JUSTICE B.K. SHARMA
4219thWP(C) 6413/2010JYOTIRMAY CHOUDHURY
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesHON達LE MR. JUSTICE B.K. SHARMA
4319thWP(C) 6414/2010ASHIM BARMAN
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesHON達LE MR. JUSTICE B.K. SHARMA
4419thWP(C) 6459/2010MD. JEHERUL ISLAM
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesHON達LE MR. JUSTICE B.K. SHARMA
4519thWP(C) 433/2011KULEN CHANDRA BAISHYA
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesHON達LE MR. JUSTICE B.K. SHARMA
4620thCrl.Rev.P. 528/2004KAILASH MISHRA AND OTHERS
Vs
THE STATE OF ASSAM AND OTHERS
Criminal Revisions for quashing of criminal proceedingHON達LE THE CHIEF JUSTICE (ACTING) MR K. SREEDHAR RAO
4720thMC 2331/2014MURULI MAZUMDAR
Vs
THE DIRECTOR GENERAL OF POLICE (BORDER) & 3 ORS
 HON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR JUSTICE A. K. GOSWAMI
4820thWA 289/2014MURULI MAZUMDAR
Vs
THE DIRECTOR GENERAL OF POLICE [BORDER] & 2 ORS
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR JUSTICE A. K. GOSWAMI
4921stCrl.Rev.P. 317/2004SRI BIJAN SAHU
Vs
STATE OF ASSAM
Criminal Revisions for quashing of criminal proceedingHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
5021stWP(C) 4872/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
5121stWP(C) 4873/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
5221stWP(C) 4874/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
5321stWP(C) 4875/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
5421stWP(C) 4876/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
5521stWP(C) 4877/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
5621stWP(C) 4878/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
5721stWP(C) 4879/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
5821stWP(C) 4880/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
5921stWP(C) 4881/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
6021stWP(C) 4882/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
6121stWP(C) 4883/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
6221stWP(C) 4884/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
6321stWP(C) 4885/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
6421stWP(C) 4886/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
6521stWP(C) 4887/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
6621stWP(C) 4888/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
6721stWP(C) 4889/2006SRI MRIDUL KUMAR LASKAR
Vs
THE UNION OF INDIA & ORS
Income TaxHON達LE THE CHIEF JUSTICE (ACTING) MR. K. SREEDHAR RAO
HON達LE MR. JUSTICE A. K. GOSWAMI
6822ndWP(C) 597/2009DIJEN ROY AND ORS.
Vs
THE STATE OF ASSAM AND ANR.
Selection and appointment with respect to State Govt EmployeesHON達LE MR. JUSTICE T. VAIPHEI
6922ndWP(C) 1864/2011EX-C/661 APURBA DEKA
Vs
THE STATE OF ASSAM AND ORS
Retirement benefits with respect to State Govt EmployeesTHE HON達LE MR. JUSTICE A.K. GOSWAMI
7022ndCRP 34/2012ENAM RABBANI
Vs
SMT SALMA RAHMAN
Civil Revision under Article 227 of the ConstitutionHON達LE MR. JUSTICE A.K.GOSWAMI
7122ndWP(C) 2052/2012I. A. KHAN
Vs
UNION OF INDIA & ORS
Promotion with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsTHE HON達LE MR. JUSTICE A.K. GOSWAMI
7222ndCRP(I/O) 41/2014HARE RAM DAS
Vs
RATAN MAHANTA & ANR
Civil Revision under Article 227 of the ConstitutionHON達LE MR JUSTICE A. K. GOSWAMI
7326thRSA 87/2004ABDUL JALIL LASKAR
Vs
JATISH ROY & ORS
Second Appeals arising out of suits for specific enforcement of contractHON達LE MR. JUSTICE N. CHAUDHURY
7426thWP(C) 3078/2010THE GREEN VIEW TEA & INDUSTRIES
Vs
THE STATE OF ASSAM AND ORS
Settlement of landTHE HON達LE MR JUSTICE HRISHIKESH ROY
7526thWP(C) 4030/2014DALIM DAS & ANR
Vs
THE STATE OF ASSAM AND 5 ORS
Other service matters with respect to State Govt EmployeesHON達LE MR. JUSTICE B.K. SHARMA
7628thWP(C) 5946/2006MANAGEMENT OF M/S ESCORTS CONSTRUCTION EQUIPMENT LTD
Vs
THE STATE OF ASSAM AND ORS
 THE HON達LE MR. JUSTICE B.K. SHARMA
7728thCRP 136/2014PUSPENDRA NATH BORAH
Vs
LALIT CH. BORAH
Civil Revision under Article 227 of the ConstitutionHON達LE MR. JUSTICE N. CHAUDHURY
7829thWA 277/2014DR. GOBIND CHANDRA BORA
Vs
ASSAM AGRICULTURAL UNIVERSITY & 5 ORS
Writ Appeals under the Gauhati High Court RulesTHE HON達LE MR. JUSTICE B.K. SHARMA
THE HON達LE MR. JUSTICE A. K. GOSWAMI

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