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( High Court of Assam, Nagaland, Mizoram and Arunachal Pradesh )
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JUDGMENTS FOR THE MONTH OF DECEMBER, 2015


Sl No Date of Judgment CASE NO. PARTIES' NAME SUBJECT JUDGMENT DELIVERED BY
11stMFA 50/2004NATIONAL INSURANCE CO LTD
Vs
ABDUL KARIM AND ORS
Appeals under the Workmen Compensation Act, 1923HON’BLE MR. JUSTICE N. CHAUDHURY
21stWP(C) 2212/2008M/S. OMEGA ADVERTISING AGENCY (PRESS) PVT. LTD. AND ANR.
Vs
THE STATE OF ASSAM AND ORS
Other Civil Rules relating to other Writ PetitionsTHE HON’BLE MR JUSTICE HRISHIKESH ROY
31stRFA 37/2009SRI NARENDRA CHANDRA ROY
Vs
SMT. MANJULA BALA ROY
Other First AppealsHON’BLE MR. JUSTICE N. CHAUDHURY
41stWP(C) 2929/2009ABHAY KUMAR DEKA
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE MANOJIT BHUYAN
51stWP(C) 1946/2011ANADAR DOLEY
Vs
THE STATE OF ASSAM AND ORS
Minor punishment with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE MANOJIT BHUYAN
62ndRFA 38/2009SMTI. TANUJA BARUAH
Vs
STATE BANK OF INDIA & ANR
Appeals against Original DecreesHON’BLE MR. JUSTICE N. CHAUDHURY
72ndWP(C) 5818/2009ARUP KUMAR DAS & ANR
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesHON’BLE MR. JUSTICE UJJAL BHUYAN
82ndWP(C) 3324/2012ARUP KUMAR DAS & ANR
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesHON’BLE MR. JUSTICE UJJAL BHUYAN
93rdWP(C) 1624/2008SRI MONORANJAN PATHAK
Vs
THE ASSAM STATE ELECTRICITY BOARD AND ORS
Retirement benefits with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsHON’BLE MR. JUSTICE SUMAN SHYAM
103rdRSA 177/2009ATUL CH. SAIKIA
Vs
GAUTAM BORAH & 2 ORS
Second Appeals arising out of suits for title and/or injunctionHON’BLE MR. JUSTICE N. CHAUDHURY
113rdWP(C) 4612/2011ABDUL GOFUR MONDAL
Vs
THE STATE OF ASSAM AND ORS
Seniority with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE T. VAIPHEI, CHIEF JUSTICE (ACTING)
123rdWP(C) 6109/2012ABDUL GOFUR MONDAL
Vs
STATE OF ASSAM & ORS.
Provincialisation of staff of schoolsHON’BLE MR. JUSTICE T. VAIPHEI, CHIEF JUSTICE (ACTING)
133rdWP(C) 2272/2013ABDUL GOFUR MONDAL
Vs
THE STATE OF ASSAM AND 12 ORS
Provincialisation of staff of schoolsHON’BLE MR. JUSTICE T. VAIPHEI, CHIEF JUSTICE (ACTING)
143rdWP(C) 6590/2014ABDUL GOFUR MONDAL
Vs
THE STATE OF ASSAM & 12 ORS
Provincialisation of staff of schoolsHON’BLE MR. JUSTICE T. VAIPHEI, CHIEF JUSTICE (ACTING)
153rdWP(C) 1538/2015SHAHINUR ALOM
Vs
THE STATE OF ASSAM AND 3 ORS
Managing Committee of aided SchoolsHON’BLE MR. JUSTICE MANOJIT BHUYAN
163rdWP(C) 3779/2015HANIF ALI & 64 ORS
Vs
THE STATE OF ASSAM AND 19 ORS
Managing Committee of aided SchoolsHON’BLE MR. JUSTICE MANOJIT BHUYAN
173rdWP(C) 4555/2015BODRUL ISLAM CHOWDHURY
Vs
THE STATE OF ASSAM AND 3 ORS
Selection and appointment with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE T. VAIPHEI, CHIEF JUSTICE (ACTING)
184thMACApp. 19/2010AJOY RAJKHOWA
Vs
CHITRA DEVI
Appeals from motor accident claims tribunalHON’BLE MR. JUSTICE N. CHAUDHURY
194thMACApp. 304/2010NATIONAL INSURANCE CO. LTD.
Vs
SMT.ANITA RANI CHANDA & ORS
Appeals from motor accident claims tribunalHON’BLE MR. JUSTICE N. CHAUDHURY
207thIntest.Cas. 3/2010KHARGAPANI BARMAN
Vs
SURESH DEKA & ANR
Other First AppealsHON’BLE MR. JUSTICE N. CHAUDHURY
217thWP(C) 5134/2015ANOWARA BEGUM
Vs
THE STATE OF ASSAM AND 14 ORS
No confidence motion passed by PanchayatHON’BLE MR. JUSTICE MANOJIT BHUYAN
228thCRP 86/2004M/S HATIGARH TEA ESTATE LTD. & ORS
Vs
AJIT CHALIHA
Civil Revision against orders passed by Civil Court in suitsHON’BLE MR. JUSTICE N. CHAUDHURY
238thWP(C) 4077/2007MD TAIZUDDIN AHMED
Vs
THE STATE OF ASSAM AND ORS
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE MICHAEL ZOTHANKHUMA
248thWP(C) 2278/2011MD. MIZANUR RAHMAN & 4 ORS
Vs
THE STATE OF ASSAM AND ORS
Settlement of landTHE HON’BLE MR JUSTICE HRISHIKESH ROY
258thWP(C) 2595/2013MAHESH TANTI
Vs
THE STATE OF ASSAM AND 5 ORS
Provincialisation of staff of schoolsTHE HON’BLE MR. JUSTICE A.K. GOSWAMI
269thWP(C) 4725/2006YADUBANSH SINGH
Vs
THE STATE OF ASSAM & ORS
Regularisation of ad hoc appointment with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE MICHAEL ZOTHANKHUMA
2710thCrl.Rev.P. 320/2005SANTIRAM SAIKIA AND ORS
Vs
STATE OF ASSAM
Criminal Revisions against orders passed in trial casesHON’BLE MRS. JUSTICE RUMI KUMARI PHUKAN
2810thCrl.Rev.P. 128/2006RANGENDRA PALAK
Vs
PRAHLAD CHUTIA AND ORS
Other Criminal revisionsHON’BLE MRS. JUSTICE R.K. PHUKAN
2910thCrl.Rev.P. 243/2006SRI ARUP HALOI
Vs
THE STATE OF ASSAM
Other Criminal mis. Cases under Section 482HON’BLE MRS. JUSTICE R.K. PHUKAN
3010thCrl.Rev.P. 400/2006SRI MAHADEV SARMA
Vs
THE STATE OF ASSAM
Other Criminal mis. Cases under Section 482HON’BLE MRS. JUSTICE R.K. PHUKAN
3110thWP(C) 5181/2011RAJEN KR. DAS
Vs
STATE OF ASSAM & ORS.
Other Civil Rules relating to other Writ PetitionsTHE HON’BLE MR JUSTICE HRISHIKESH ROY
3210thWP(C) 3161/2012BARUN CH. DAS & ANR.
Vs
THE STATE OF ASSAM AND 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 UJJAL BHUYAN
3310thWP(C) 4996/2013BAHARUL ISLAM
Vs
THE STATE OF ASSAM AND 4 ORS
Selection and appointment with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE T. VAIPHEI, CHIEF JUSTICE (ACTING)
3410thWP(C) 4699/2014MAHBUB AHMED LASKAR
Vs
THE STATE OF ASSAM AND 5 ORS
Other service matters with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsTHE HON’BLE MR. JUSTICE UJJAL BHUYAN
3510thWP(C) 6492/2015DR. HOMESWAR KALITA
Vs
THE STATE OF ASSAM AND 3 ORS
Transfer with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE M. R. PATHAK
3614thMACApp. 71/2011THE NEW INDIA ASSURANCE CO. LTD.
Vs
TOKHESWAR BORA AND ORS
Appeals from motor accident claims tribunalHON’BLE MR. JUSTICE N. CHAUDHURY
3714thMACApp. 142/2011THE NATIONAL INSURANCE COMPANY LTD.
Vs
SMTI NAMITA DEKA & 4 ORS
Appeals from motor accident claims tribunalHON’BLE MR. JUSTICE N. CHAUDHURY
3814thWP(C) 2451/2014SMTI HAPPY GOGOI
Vs
THE STATE OF ASSAM AND 7 ORS
Other service matters with respect to State Govt EmployeesTHE HON’BLE MR. JUSTICE UJJAL BHUYAN
3915thCrl.Pet. 55/2014PANKAJ CHOUDHURY
Vs
THE STATE OF ASSAM AND 2 ORS
Criminal Revisions for quashing of criminal proceedingTHE HON’BLE MR.JUSTICE P.K. SAIKIA
4016thMACApp. 130/2011ORIENTAL INSURANCE CO. LTD.
Vs
NARAYAN BHUYAN AND ORS
Appeal from Railway Claims TribunalHON’BLE MR. JUSTICE N. CHAUDHURY
4116thWP(C) 1250/2014ABU TALEB
Vs
THE UNION OF INDIA & 3 ORS
Oders of Foreigners Tribunal/Illegal Migrant(D) TribunalHON’BLE MR. JUSTICE B.K. SHARMA
HON’BLE MR. JUSTICE MANOJIT BHUYAN
4217thMFA 301/2010THE UNION OF INDIA
Vs
M/S U.M.F. INDUSTRIES LTD.
Appeal from Railway Claims TribunalHON’BLE MR. JUSTICE N. CHAUDHURY
4317thWP(C) 2660/2014GS 164900A PHARMACIST PRAMOD KUMAR SINGH & 7 ORS
Vs
THE UNION OF INDIA & 4 ORS
Salary and allowances with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsTHE HON’BLE MR. JUSTICE UJJAL BHUYAN
4418thMACApp. 65/2011SMTI. LUNA DEVI AND ANR
Vs
THE NATIONAL INSURANCE CO. LTD,. AND ORS
Appeals from motor accident claims tribunalHON’BLE MR. JUSTICE N. CHAUDHURY
4518thMACApp. 66/2011MS. NAZIRA BEGUM AND 4 ORS
Vs
THE NATIONAL INSURANCE CO. LTD. AND ORS
Appeals from motor accident claims tribunalHON’BLE MR. JUSTICE N. CHAUDHURY
4618thMACApp. 247/2012NATIONAL INSURANCE COMPANY LIMITED
Vs
LUNA DEVI AND 4 ORS
Appeals from motor accident claims tribunalHON’BLE MR. JUSTICE N. CHAUDHURY
4718thCrl.A. 24/2013AZGAR ALI & ANR
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCHON’BLE MR. JUSTICE P.K. SAIKIA
HON’BLE MRS. JUSTICE R.K. PHUKAN
4818thWA 322/2015KODDUS ALI @ KUDDUS ALI & 3 ORS
Vs
THE UNION OF INDIA & 4 ORS
Writ Appeals under the Gauhati High Court RulesTHE HON’BLE MR. JUSTICE P.K. SAIKIA
THE HON’BLE MRS. JUSTICE RUMI KUMARI PHUKAN
4918thWA 329/2015SHAMELA KHATUN @ SHUBALA KHATUN
Vs
THE UNION OF INDIA & 3 ORS
Writ Appeals under the Gauhati High Court RulesTHE HON’BLE MR. JUSTICE P.K. SAIKIA
THE HON’BLE MRS. JUSTICE RUMI KUMARI PHUKAN
5018thWP(C) 114/2015MUNINDRA CHANDRA DEKA
Vs
THE STATE OF ASSAM AND 5 ORS
Other service matters with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsTHE HON’BLE MR. JUSTICE UJJAL BHUYAN
5121stCRL.A(J) 25/2015SAHADEV THOMAS
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON’BLE MR. JUSTICE A.K. GOSWAMI
HON’BLE MRS.JUSTICE RUMI KUMARI PHUKAN
5221stRSA 267/2015MEHTAB HUSSAIN @ DIPU & ANR
Vs
SRI MAHENDRA BAGARIA & ANR
Second Appeals arising out of suits for title and/or injunctionHON’BLE MR. JUSTICE SUMAN SHYAM
5322ndCrl.Rev.P. 203/2006HERAMBA HANDIQUE
Vs
THE STATE OF ASSAM
Criminal Revisions in respect of orders passed in casesHON’BLE MRS. JUSTICE RUMI KUMARI PHUKAN
5422ndWP(C) 706/2009SRI PRODIP BARUAH
Vs
THE STATE OF ASSAM AND ORS
Eviction from HouseHON’BLE MR. JUSTICE SUMAN SHYAM
5522ndWP(C) 753/2009M/S SANJIBANI DRUGS CENTRE AND ANR
Vs
THE STATE OF ASSAM AND ORS
Challenge to Orders passed by dist. & state govt. authorityHON’BLE MR. JUSTICE SUMAN SHYAM
5622ndCrl.A. 247/2012SAFIQUR RAHMAN
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCHON’BLE MRS. JUSTICE RUMI KUMARI PHUKAN
5723rdIntest.Cas. 4/2009KRISHNA DAS CHOUDHURY & ORS
Vs
MUSTT. PRABIN RAHMAN HAZARIKA & ORS
Other First AppealsHON’BLE MR. JUSTICE N. CHAUDHURY
5823rdRSA 91/2009SANJOY KR. BARUAH
Vs
PRADIP KR. GOSWAMI
Second Appeals arising out of suits for title and/or injunctionTHE HON’BLE MR JUSTICE SUMAN SHYAM
5923rdW.P.(Crl.) 5/2014HOLIRAM BORDOLOI (IN JAIL)
Vs
THE UNION OF INDIA & 4 ORS
Other Habeas Corpus petitions.HON’BLE MR JUSTICE T. VAIPHEI, CHIEF JUSTICE (ACTING)
THE HON’BLE MR. JUSTICE C.R. SARMA
6023rdWP(C) 2098/2014MRS. KABITA NAZIR SAIKIA
Vs
THE STATE OF ASSAM AND 4 ORS
Seniority with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR JUSTICE T. VAIPHEI, CHIEF JUSTIC(ACTING)

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