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( High Court of Assam, Nagaland, Mizoram and Arunachal Pradesh )
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JUDGMENTS FOR THE MONTH OF DECEMBER, 2013


Sl No Date of Judgment CASE NO. PARTIES' NAME SUBJECT JUDGMENT DELIVERED BY
12ndCrl.Pet. 81/2013SANTOSH KUMAR MISHRA
Vs
THE STATE OF ASSAM AND ANR
Criminal Revisions for quashing of criminal proceedingHON’BLE MR. JUSTICE N. CHAUDHURY
23rdRSA 35/2002SUDHANGSHU KUMAR DAS & ORS
Vs
JAGADISH CHANDRA DAS & ORS
Second Appeals arising out of suits for title and/or injunctionTHE HON’BLE MR. JUSTICE B. P. KATAKEY
33rdWP(C) 3142/2007SMTI LILA KANTI MAHANTA
Vs
THE STATE OF ASSAM AND ORS
Seniority with respect to Service of Teachers of Provincialized SchoolsTHE HON’BLE MR. JUSTICE B. K. SHARMA
43rdWP(C) 735/2013SANDEEP KUMAR
Vs
UNION OF INDIA & ORS
Major punishment with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsTHE HON’BLE MR. JUSTICE B.K. SHARMA
53rdWP(C) 765/2013BIRENDER SINGH
Vs
UNION OF INDIA & ORS
Major punishment with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsTHE HON’BLE MR. JUSTICE B.K. SHARMA
63rdWP(C) 771/2013SAJJAN KUMAR
Vs
UNION OF INDIA & ORS
Major punishment with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsTHE HON’BLE MR. JUSTICE B.K. SHARMA
73rdWP(C) 782/2013VIKRAM SINGH
Vs
UNION OF INDIA & ORS
Major punishment with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsTHE HON’BLE MR. JUSTICE B.K. SHARMA
83rdWP(C) 992/2013SMT LILA KANTI MAHANTA
Vs
THE STATE OF ASSAM AND 4 ORS
Selection and appointment with respect to Service of Teachers of Provincialized SchoolsTHE HON’BLE MR. JUSTICE B. K. SHARMA
95thRSA 186/2002DINABANDHU TALUKDAR & ORS
Vs
KRISHNA KANTA DAS
Second Appeals arising out of suits for title and/or injunctionTHE HON’BLE MR. JUSTICE B. P. KATAKEY
105thWP(C) 1759/2006SRI KRIPAL CHANDRA DAS
Vs
STATE OF ASSAM & ORS
Retirement benefits with respect to State Govt Employees.THE HON’BLE MR JUSTICE HRISHIKESH ROY
115thWP(C) 4848/2011M/S OUGURI KATAHGURI BHURBANDA MSS LTD.
Vs
THE STATE OF ASSAM AND ORS
Settlement of Fishery by the State Govt.THE HON’BLE MR JUSTICE HRISHIKESH ROY
126thIntest.Cas. 3/2011DR. VINEETA KASHYAP & ANR
Vs
ATUL KUMAR SARMA & ORS
Other First AppealsHON’BLE THE CHIEF JUSTICE MR. A.M. SAPRE
139thWP(C) 7146/2013MOHAN CH. KALITA & 3 ORS
Vs
THE UNION OF INDIA & 5 ORS
Order of the Appellate or Revisional authority with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsHON’BLE THE CHIEF JUSTICE MR. A.M. SAPRE
HON’BLE MR. JUSTICE A.K. GOSWAMI
1410thRSA 73/2004TILESWAR MEDHI AND ORS
Vs
BULU MEDHI PHUKAN
Second appeals arising out of suits in respect other mattersHON’BLE MR. JUSTICE N. CHAUDHURY
1510thCRL.A(J) 53/2010SRI NABIN KACHARI @ HAZARIKA
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON’BLE MR JUSTICE K. SREEDHAR RAO
HON’BLE MR. JUSTICE P.K. SAIKIA
1610thWP(C) 2597/2013SRIMATI PUSHPANJALI GOGOI CHETIA
Vs
THE UNION OF INDIA & 5 ORS
Order of the Appellate or Revisional authority with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsHON’BLE MR. JUSTICE ABHAY MANOHAR SAPRE, THE CHIEF JUSTICE
HON’BLE MR. JUSTICE A.K.GOSWAMI
1711thPIL 34/2009MD. MAKADUS ALI & ORS
Vs
THE STATE OF ASSAM AND ORS
Public Interest LitigationsHON’BLE THE CHIEF JUSTICE MR. A.M. SAPRE
HON’BLE MR. JUSTICE A.K. GOSWAMI
1811thCRL.A(J) 58/2010SRI BINOD GOWALA
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON’BLE MR JUSTICE K. SREEDHAR RAO
HON’BLE MR. JUSTICE P.K. SAIKIA
1911thCrl.A. 99/2010RAM DARAJ CHOUHAN
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCHON’BLE MR JUSTICE K. SREEDHAR RAO
HON’BLE MR. JUSTICE P.K. SAIKIA
2011thWA 422/2013DIBAKAR SARMA
Vs
STATE OF ASSAM & 3 ORS
Writ Appeals under the Gauhati High Court RulesHON’BLE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON’BLE MR. JUSTICE A. K. GOSWAMI
2112thCrl.A. 7/2008KARTIK CHAKRABORTY
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCHON’BLE MR JUSTICE K. SREEDHAR RAO
HON’BLE MR. JUSTICE P. K. SAIKIA
2212thCrl.A. 8/2008AJAY CHAKRABORTY
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCHON’BLE MR JUSTICE K. SREEDHAR RAO
HON’BLE MR. JUSTICE P. K. SAIKIA
2312thCrl.Pet. 371/2011MUSSTT. BEGUM MOMTAZ AHMED
Vs
THE STATE OF ASSAM AND ORS
Criminal Revisions for quashing of criminal proceedingHON’BLE MR. JUSTICE N. CHAUDHURY
2412thPIL 60/2012SHYAMAL BORUAH & 2 ORS
Vs
THE STATE OF ASSAM AND ORS
Public Interest LitigationsHON’BLE THE CHIEF JUSTICE MR. A.M. SAPRE
HON’BLE MR. JUSTICE A.K. GOSWAMI
2512thCrl.Pet. 551/2013GUNAJIT PATHAK & 2 ORS
Vs
THE STATE OF ASSAM AND ANR
Criminal Revisions for quashing of criminal proceedingHON’BLE MR. JUSTICE N. CHAUDHURY
2612thPIL 4/2013XXX
Vs
STATE BANK OF INDIA & 2 ORS
Public Interest LitigationsHON’BLE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON’BLE MR. JUSTICE A. K. GOSWAMI
2712thPIL 14/2013X X X
Vs
THE STATE OF ASSAM AND 3 ORS
Public Interest LitigationsHON’BLE THE CHIEF JUSTICE MR. A.M. SAPRE
HON’BLE MR. JUSTICE A.K. GOSWAMI
2812thReview.Pet. 167/2013RANJIT CHANDRA GOSWAMI
Vs
THE UNION OF INDIA AND 3 ORS
Review Applications In Civil RuleHON’BLE THE CHIEF JUSTICE MR. A.M. SAPRE
HON’BLE DR. (MRS.) JUSTICE INDIRA SHAH
2912thWP(C) 2701/2013THE UNION OF INDIA & 6 ORS
Vs
SUNIL CHANDRA GOPE & 5 ORS
Order of the Appellate or Revisional authority with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsHON’BLE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON’BLE MR. JUSTICE A. K. GOSWAMI
3012thWP(C) 4825/2013SMTI JAHANARA BEGUM
Vs
SMTI LAYLA BEGUM & 3 ORS
Election of members of PanchayatHON’BLE MR. JUSTICE N. CHAUDHURY
3113thPIL 36/2013SURESH RAI & 2 ORS
Vs
THE UNION OF INDIA & 5 ORS
Public Interest LitigationsHON’BLE MR. JUSTICE ABHAY MANOHAR SAPRE, THE CHIEF JUSTICE
HON’BLE MR. JUSTICE A. K. GOSWAMI
3216thWP(C) 260/2007PRAMOD KUMAR KEDIA & ORS
Vs
UNION OF INDIA & ORS
Acquisition of landTHE HON’BLE MR. JUSTICE UJJAL BHUYAN
3316thWP(C) 946/2009PRAMOD KUMAR KEDIA & ORS
Vs
UNION OF INDIA & ORS
Acquisition of landTHE HON’BLE MR. JUSTICE UJJAL BHUYAN
3416thCont.Cas(C) 439/2013D.K. SAMAJ UNNAYAN CLUB & 11 ORS
Vs
V S BHASKAR & ANR
Contempt Petition (Civil)HON’BLE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON’BLE MR. JUSTICE A. K. GOSWAMI
3516thCont.Cas(C) 507/2013SOUMITRA PAUL
Vs
JITISH KHOSTA & 2 0RS
Contempt Petition (Civil)HON’BLE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON’BLE MR. JUSTICE A. K. GOSWAMI
3617thWP(C) 2766/2008SRI SATYINDER SARMA
Vs
THE STATE OF ASSAM AND ORS
Other land matters relating to Land MattersTHE HON’BLE MR JUSTICE HRISHIKESH ROY
3717thCRL.A(J) 44/2011SRI ARUP BORGOHAIN @ KANTU
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON’BLE MR JUSTICE K. SREEDHAR RAO
HON’BLE MR. JUSTICE M.R. PATHAK
3817thMat.App. 1/2012SMTI PALLABI GOSWAMI
Vs
SATYENDRA KR. SARMA
Family Court AppealsHON’BLE MR JUSTICE K. SREEDHAR RAO
HON’BLE MR. JUSTICE M.R. PATHAK
3917thMC 178/2012SMTI PALLABI GOSWAMI
Vs
SATYENDRA KR. SARMA
 HON’BLE MR JUSTICE K. SREEDHAR RAO
HON’BLE MR. JUSTICE M.R. PATHAK
4017thMC 3738/2013DR. DEVENDRA KR. SINHA & ANR
Vs
THE REGISTRAR OF SOCIETIES & 5 ORS
Writ Appeals under the Gauhati High Court RulesHON’BLE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON’BLE MR. JUSTICE A. K. GOSWAMI
4117thWA 425/2013DR. DEVENDRA KR. SINHA & ANR
Vs
THE REGISTRAR OF SOCIETIES & 5 ORS
Writ Appeals under the Gauhati High Court RulesHON’BLE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON’BLE MR. JUSTICE A. K. GOSWAMI
4217thWP(C) 1176/2013FAZILA KHATUN @ FOZILA BEGUM @ FOZIDA KHATUN
Vs
THE UNION OF INDIA & 4 ORS
Oders of Foreigners Tribunal/Illegal Migrant(D) TribunalTHE HON’BLE MR. JUSTICE UJJAL BHUYAN
4318thWP(C) 6112/2013THE COMMISSIONER OF TAXES, ASSAM & 2 ORS
Vs
M/S SPEEDY CARRIER OF INDIA
Sales TaxHON’BLE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON’BLE MR. JUSTICE A. K. GOSWAMI
4419thWP(C) 4415/2008MS. ZAIREMSANGPUII AND ANR
Vs
THE STATE OF MIZORAM AND ORS
Selection and appointment with respect to State Govt EmployeesHON’BLE MR JUSTICE K. SREEDHAR RAO
HON’BLE MR. JUSTICE M.R. PATHAK
4519thWP(C) 502/2009MS. ADELINA LALRUATI FANAI
Vs
THE STATE OF MIZORAM AND ORS
Selection and appointment with respect to State Govt EmployeesHON’BLE MR JUSTICE K. SREEDHAR RAO
HON’BLE MR. JUSTICE M.R. PATHAK
4620thWA 428/2013PRANIT PAWAN BAROOAH
Vs
THE STATE OF ASSAM & 3 ORS
Writ Appeals under the Gauhati High Court RulesHON’BLE MR. JUSTICE A. M. SAPRE, THE CHIEF JUSTICE
HON’BLE MR. JUSTICE A. K. GOSWAMI

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