The Gauhati High Court
( High Court of Assam, Nagaland, Mizoram and Arunachal Pradesh )
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JUDGMENTS FOR THE MONTH OF DECEMBER, 2017


Sl No Date of Judgment CASE NO. PARTIES' NAME SUBJECT JUDGMENT DELIVERED BY
11stMACApp. 39/2010NATIONAL INSURANCE COMPANY LTD.
Vs
HASINA BEGUM & 5 ORS.
Appeals from motor accident claims tribunalHON’BLE MR. JUSTICE KALYAN RAI SURANA
21stMACApp. 119/2010SANTI MISHRA
Vs
NATIONAL INSURANCE AND ORS.
Appeals from motor accident claims tribunalHON’BLE MR. JUSTICE KALYAN RAI SURANA
31stPIL 27/2013X X X
Vs
IN RE :- THE STATE OF ASSAM &125 ORS.
Public Interest LitigationsHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
41stWA 332/2017THE STATE OF ASSAM & 2 ORS.
Vs
ARNAB KR KALITA & 33 ORS.
Writ Appeals under the Gauhati High Court RulesHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
51stWP(C) 7438/2017M/S. S.M. LIME INDUSTRIES & 4 ORS.
Vs
THE STATE OF ASSAM & 5 ORS.
Eviction from landHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
61stWP(C) 7439/2017M/S. BEEKAY BREVERAGES PVT. LTD.
Vs
THE STATE OF ASSAM & 5 ORS.
Eviction from landHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
74thCRL.A(J) 115/2013AMIR UDDIN & FAKAR UDDIN
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)THE HON’BLE MR. JUSTICE UJJAL BHUYAN
THE HON’BLE MR. JUSTICE NELSON SAILO
84thCrl.A. 324/2013ABDUL KHALLIQUE @ KHALLIQUE KHASIA
Vs
STATE OF ASSAM
Appeals against conviction for offences under IPCTHE HON’BLE MR. JUSTICE UJJAL BHUYAN
THE HON’BLE MR. JUSTICE NELSON SAILO
94thRFA 15/2014M/S GREEN VALLEY INDUSTRY ANR.
Vs
STATE OF ASSAM & 3 ORS.
Appeals against Original DecreesHON’BLE MR. JUSTICE KALYAN RAI SURANA
104thWP(C) 6835/2015THE UNION OF INDIA & 2 ORS.
Vs
DHARMESWAR PAYENG
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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
114thWP(C) 6836/2015THE UNION OF INDIA & 2 ORS.
Vs
DHARMESWAR PAYENG
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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
124thWP(C) 6837/2015THE UNION OF INDIA & 2 ORS.
Vs
DHARMESWAR PAYENG
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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
134thWP(C) 6842/2015THE UNION OF INDIA & 2 ORS.
Vs
DHARMESWAR PAYENG
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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
144thWP(C) 6844/2015THE UNION OF INDIA & 2 ORS.
Vs
DHARMESWAR PAYENG
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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
154thWP(C) 6887/2015THE UNION OF INDIA & 2 ORS.
Vs
DHARMESWAR PAYENG
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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
164thFAO 43/2016M/S UNNAYAN BUILDERS AND REAL ESTATE DEVELOPERS
Vs
MD INTAG ALI ALIAS MUNNA
Other appeals under Order 43 Rule 1 CPC in temporaryHON’BLE MR. JUSTICE KALYAN RAI SURANA
174thWA 207/2016SRI DIBAKAR CHAKRABARTY & ANR.
Vs
NATIONAL INSTITUTE OF TECHNOLOGY SILCHAR
Writ Appeals under the Gauhati High Court RulesHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
184thArb.P. 18/2017M/S. BIKASH ENTERPRISES
Vs
THE UNION OF INDIA & 2 ORS.
Arbitration CasesHON’BLE MR. JUSTICE ARUP KUMAR GOSWAMI
194thCont.Cas(C) 371/2017ACHALA BORAH & 2 ORS.
Vs
DR. RAVI KOTA & 5 ORS.
Contempt Petition (Civil)HON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
204thWP(C) 2726/2017NITUL GOGOI & 5 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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
215thWP(C) 3009/2010MD. FAKHRUL ISLAM
Vs
THE STATE OF ASSAM AND ORS.
Minor punishment relating to service of Defence Personal and Armed ForcesHON’BLE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
225thRSA 161/2011MERAJ ALI 13 ORS.
Vs
MD. KAMAL PASHA & 3 ORS.
Second Appeals arising out of suits for title and/or injunctionHON’BLE MR. JUSTICE KALYAN RAI SURANA
235thWP(C) 4752/2015BINOD KUMAR & 25 ORS
Vs
THE STATE OF ASSAM AND 3 ORS
Other service matters with respect to State Govt EmployeesHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
245thWP(C) 7369/2017THE UNION OF INDIA & 4 ORS.
Vs
RANJAN CHANDRA BARUAH & 18 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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
256thCrl.A. 130/2006J. KAPTHIANGA
Vs
THE STATE OF ASSAM (CBI)
Criminal Revisions against orders passed in trial casesHON’BLE MR. JUSTICE HITESH KUMAR SARMA
266thReview.Pet. 120/2015SHRI BHASKAR PATHAK & 11 ORS.
Vs
THE UNION OF INDIA & 10 ORS.
Review Applications In Civil RuleHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
276thWA 43/2016STATE OF ASSAM
Vs
DEBEN THAOSEN & 5 ORS.
Writ Appeals under the Gauhati High Court RulesHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
286thWP(C) 1177/2016BHASKAR PATHAK & 11 ORS.
Vs
THE UNION OF INDIA & 10 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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
296thWA 334/2017M/S ASSAM VALLEY ENTERPRISE & 3 ORS.
Vs
THE STATE OF ASSAM AND 3 ORS.
Writ Appeals under the Gauhati High Court RulesHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
306thWP(C) 365/2017THE UNION OF INDIA & 3 ORS.
Vs
PRADIP KUMAR CHAKRABARTY & 29 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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
317thCrl.A. 180/2008PRAKASH CHOWHAN
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCHON’BLE MR. JUSTICE MIR ALFAZ ALI
327thCrl.A. 195/2008RAJESH SAHU @ MUN SAHU
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCHON’BLE MR. JUSTICE MIR ALFAZ ALI
337thWP(C) 5006/2011LOKNATH BANIYA
Vs
THE ASSAM FINANCIAL CORPORATION & ORS.
Recovery of other dues under the Public Demand Recovery ActTHE HON’BLE MR. JUSTICE HRISHIKESH ROY
347thWA 145/2017SHRI NIRANJAN CHANDRA DAS & 13 ORS.
Vs
THE STATE OF ASSAM & 2 ORS.
Writ Appeals under the Gauhati High Court RulesHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
358thMFA 279/2010UNITED INDIA INSURANCE CO. LTD.
Vs
RANJIT DAS
Appeal from Railway Claims TribunalHON’BLE MR. JUSTICE KALYAN RAI SURANA
368thWP(C) 4014/2013RANJIT TALUKDAR
Vs
THE STATE OF ASSAM AND 5 ORS.
Regularisation of ad hoc appointment with respect to State Govt EmployeesTHE HON’BLE MR. JUSTICE NELSON SAILO
378thCRL.A(J) 8/2014RABI MOHALI & 2 ORS.
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON’BLE MR. JUSTICE MANASH RANJAN PATHAK
HON’BLE MR. JUSTICE HITESH KUMAR SARMA
388thCRL.A(J) 15/2014ANIL NATH
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON’BLE MR. JUSTICE MANASH RANJAN PATHAK
HON’BLE MR. JUSTICE HITESH KUMAR SARMA
398thCRL.A(J) 63/2014BHUPEN DOLEY
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON’BLE MR. JUSTICE MANASH RANJAN PATHAK
HON’BLE MR. JUSTICE HITESH KUMAR SARMA
4011thRFA 16/2009THE MANAGING DIRECTOR M/S ISHVAKOO (INDIA) PVT. LTD.
Vs
NAKUL PAUL & ANR.
Appeals against Original DecreesHON’BLE MR. JUSTICE KALYAN RAI SURANA
4111thWP(C) 7610/2016KHANINDRA KUMAR NATH
Vs
THE STATE OF ASSAM & 6 ORS.
Appointment on compassionate ground on non-educational matterHON’BLE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
4211thWP(C) 3762/2017BHARAT BARMAN
Vs
THE UNION OF INDIA & 3 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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
4311thWP(C) 5857/2017THE UNION OF INDIA & 3 ORS.
Vs
PANKAJ KUMAR
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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
4411thWP(C) 6843/2017ASSAM STATE PRIMARY TEACHERS ASSOCIATION
Vs
THE STATE OF ASSAM & 5 ORS.
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE MANASH RANJAN PATHAK
4511thWP(C) 6914/2017ALL ASSAM MIDDLE GRADUATE ASSTT. TEACHER KALYAN SAMITTEE & ANR.
Vs
THE STATE OF ASSAM & 6 ORS.
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE MANASH RANJAN PATHAK
4611thWP(C) 7068/2017SRI MADHAB CHANDRA SARMA & 35 ORS.
Vs
THE STATE OF ASSAM & 19 ORS.
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE MANASH RANJAN PATHAK
4711thWP(C) 7109/2017NARAYAN CH. NATH & 6 ORS.
Vs
THE STATE OF ASSAM & 5 ORS.
Selection and appointment with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE MANASH RANJAN PATHAK
4811thWP(C) 7132/2017KARIM UDDIN AHMED & 21 ORS.
Vs
THE STATE OF ASSAM & 25 ORS.
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE MANASH RANJAN PATHAK
4911thWP(C) 7227/2017JOYDEEP ROY BARMAN & 247 ORS.
Vs
THE STATE OF ASSAM & 14 ORS.
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE MANASH RANJAN PATHAK
5011thWP(C) 7263/2017GRADUATE LEVEL ELEMENTARY TEACHER ASSOCIATION & 3 ORS.
Vs
THE STATE OF ASSAM & 4 ORS.
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE MANASH RANJAN PATHAK
5111thWP(C) 7289/2017BHASKARJYOTI BARMAN & 38 ORS.
Vs
THE STATE OF ASSAM & 13 ORS.
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsHON’BLE MR. JUSTICE MANASH RANJAN PATHAK
5211thWP(C) 7705/2017THE UNION OF INDIA & 2 ORS.
Vs
GUNDICHA SETHY & ANR.
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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
5312thCrl.Rev.P. 36/2008SRI ARUP KR. PHUKAN
Vs
THE STATE OF ASSAM
Criminal Revisions in respect of orders passed in casesHON’BLE MR. JUSTICE HITESH KUMAR SARMA
5412thCRP 190/2015ON THE DEATH OF CHITTARANJAN BORA, HIS LEGAL HEIRS RUPSIKHA BORA & ORS.
Vs
ON THE DEATH OF ROMONI KUMAR BHATTACHARYYA , HIS HEIRS AND LEGAL REPRESENTATIVES MINOTI BHATTACHARYA & ORS.
Civil Revision against orders passed by Civil Court in suitsHON’BLE MR. JUSTICE ARUP KUMAR GOSWAMI
5512thCrl.Rev.P. 249/2016NOWSHAD ALI
Vs
GOLAM MOSTAFA AHMED & ANR.
Criminal Revisions against orders passed in trial casesHON’BLE MR. JUSTICE HITESH KUMAR SARMA
5612thPIL 58/2016TADRUP MAZUMDAR & 17 ORS.
Vs
THE STATE OF ASSAM AND 12 ORS.
Public Interest LitigationsHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
5712thWP(C) 411(AP)/2016M/S Haji Enterprises
Vs
The Union of India & Ors.
 HON’BLE MR. JUSTICE HITESH KUMAR SARMA
5812thCrl.Pet. 21(AP)/2017Shri Nabam Epo
Vs
The State of Arunachal Pradesh & Ors.
 HON’BLE MR. JUSTICE HITESH KUMAR SARMA
5912thCrl.Rev.P. 456/2017M/S AGRADOOT PUBLISHERS PVT LTD & ANR.
Vs
RAKIBUL HUSSAIN & ANR.
Other Criminal revisionsHON’BLE MR. JUSTICE HITESH KUMAR SARMA
6012thCRP 29/2017NITESH GHOSH & 7 ORS.
Vs
PATIYA DEVI AGARWAL @ SUREKA & 11 ORS.
Civil Revision under Article 227 of the ConstitutionHON’BLE MR. JUSTICE ARUP KUMAR GOSWAMI
6112thWA 271/2017M/S RAIDAK BURARCHORA FISHERY COOP SOCIETY LTD.
Vs
THE STATE OF ASSAM & 5 ORS.
Writ Appeals under the Gauhati High Court RulesHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
6213thCrl.Pet. 384/2014M/S DEEPJYOTI GAS AGENCY & 2 ORS.
Vs
THE STATE OF ASSAM AND ANR.
Criminal Revisions for quashing of criminal proceedingHON’BLE MR. JUSTICE HITESH KUMAR SARMA
6313thCrl.Rev.P. 410/2015GUN BAHADUR CHETRY
Vs
THE STATE OF ASSAM AND ANR.
Criminal Revisions against orders passed in trial casesHON’BLE MR. JUSTICE HITESH KUMAR SARMA
6413thWP(C) 261/2015DIPANKAR CHAKRABORTY
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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
6513thWP(C) 2255/2015SMT. MAHASWETA CHAKRABORTY & ANR.
Vs
THE STATE OF ASSAM AND 12 ORS.
No confidence motion passed by PanchayatHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
6613thI.A.(Civil) 4164/2017THE STATE OF ASSAM & 2 ORS.
Vs
ARNAB KR KALITA & 33 ORS.
Interlocutory Application (Civil)HON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
6713thMat.App. 20/2017SMT. DIPTI PATHAK
Vs
SRI DAYAL KRISHNA PATHAK
Family Court AppealsHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
6813thPIL 56/2017RUPESH CHANDRA DAS
Vs
THE STATE OF ASSAM & 11 ORS.
Public Interest LitigationsHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
6913thWA 231/2017DULAL CHANDRA CHAKRABORTY
Vs
THE STATE OF ASSAM & 3 ORS.
Writ Appeals under the Gauhati High Court RulesHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
7013thWP(C) 6785/2017KISHORI BARUAH
Vs
THE STATE OF ASSAM & 3 ORS.
Suspension with respect to State Govt EmployeesHON’BLE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
7113thWP(C) 6922/2017DHRUBAJYOTI BORUAH
Vs
THE STATE OF ASSAM & 2 ORS.
Suspension with respect to State Govt EmployeesHON’BLE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
7213thWP(C) 7736/2017THE CENTRAL BOARD OF SECONDARY EDUCATION & ANR.
Vs
SRI JAGADISH BARMAN & ANR.
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. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
7314thWP(C) 6464/2011NAZMA BEGUM & 24 ORS.
Vs
THE STATE OF ASSAM AND ORS.
Other Civil Rules relating to other Writ PetitionsTHE HON’BLE MR. JUSTICE HRISHIKESH ROY
7414thWP(C) 3340/2017M/S. ASCON & ANR.
Vs
THE STATE OF ASSAM & 3 ORS.
Other Civil Rules relating to other Writ PetitionsTHE HON’BLE MR. JUSTICE SUMAN SHYAM
7515thMFA 94/2007UNION OF INDIA ( N F RAILWAY)
Vs
DAVID NARZARY
Appeal from Railway Claims TribunalHON’BLE MR. JUSTICE ARUP KUMAR GOSWAMI
7615thCrl.A. 199/2013ABDUL SUBHAN & ANR.
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCTHE HON’BLE MR. JUSTICE UJJAL BHUYAN
THE HON’BLE MR. JUSTICE NELSON SAILO
7715thCrl.A. 215/2013ABDUL RAHMAN
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCTHE HON’BLE MR. JUSTICE UJJAL BHUYAN
THE HON’BLE MR. JUSTICE NELSON SAILO
7815thPIL 57/2017SUBODH SHARMA
Vs
THE STATE OF ASSAM & 7 ORS.
Public Interest LitigationsHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
7915thWA 244/2017MUSSTT KHADIJA BEGUM
Vs
MUSSTT REJINA BEGUM & 5 ORS.
Writ Appeals under the Gauhati High Court RulesHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
8015thWA 264/2017MD TAMAR UDDIN
Vs
THE STATE OF ASSAM & 7 ORS.
Writ Appeals under the Gauhati High Court RulesHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
8116thWP(C) 3845/2014DR.(CAPT.) SUCHITRA KAKOTY
Vs
COMMISSIONER & SECRETARY TO THE GOVERNMENT OF ASSAM & 5 ORS.
Salary and allowancest with respect to State Govt EmployeesHON’BLE MR. JUSTICE NELSON SAILO
8216thW.P.(Crl.) 16/2017SUBHASH CHANDRA ROY
Vs
THE UNION OF INDIA & ANR.
Other Habeas Corpus petitionsHON’BLE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
8318thCRL.A(J) 93/2015HITEN SARMA
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON’BLE MRS. JUSTICE RUMI KUMARI PHUKAN
8418thCrl.A. 210/2015TAPAN RANJAN GOSWAMI & ANR.
Vs
THE STATE OF ASSAM & ANR.
Criminal Appeals (Jail)HON’BLE MRS. JUSTICE RUMI KUMARI PHUKAN
8518thWA 433/2016SRI KAMAL KRISHNA MISHRA
Vs
THE STATE OF ASSAM & 6 ORS.
Writ Appeals under the Gauhati High Court RulesHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
8619thRevn.Pet. 9/2016M/S SONITPUR SOLVEX LTD.
Vs
THE STATE OF ASSAM AND 4 ORS.
Revision Petition u/s 81 of the Assam Value Added Tax Act 2003HON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
8719thRevn.Pet. 10/2016M/S. SONITPUR SOLVEX LTD.
Vs
THE STATE OF ASSAM & 2 ORS.
Revision Petition u/s 81 of the Assam Value Added Tax Act 2003HON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
8819thRevn.Pet. 11/2016M/S SONITPUR SOLVEX LTD.
Vs
THE STATE OF ASSAM & 2 ORS.
Revision Petition u/s 81 of the Assam Value Added Tax Act 2003HON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
8919thRevn.Pet. 12/2016M/S. SONITPUR SOLVEX LTD.
Vs
THE STATE OF ASSAM & 2 ORS.
Revision Petition u/s 81 of the Assam Value Added Tax Act 2003HON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
9019thRevn.Pet. 13/2016M/S. SONITPUR SOLVEX LTD.
Vs
THE STATE OF ASSAM & 2 ORS.
Revision Petition u/s 81 of the Assam Value Added Tax Act 2003HON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
9120thWP(C) 4686/2015MRIDUL DEKA
Vs
THE UNION OF INDIA & 2 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 NELSON SAILO
9220thWP(C) 7563/2016ANJAN KUMAR DAS
Vs
LIFE INSURANCE CORPORATION OF INDIA & 3 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 NELSON SAILO
9320thCrl.Rev.P. 451/2017FAKRUL ISLAM
Vs
THE STATE OF ASSAM & ANR.
Criminal Revisions against orders passed in trial casesHON’BLE MR. JUSTICE HITESH KUMAR SARMA
9421stI.A.(Civil) 4188/2017MD. SARFUDDIN AHMED
Vs
THE UCO BANK & 4 ORS.
Interlocutory Application (Civil)HON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
9521stW.P.(Crl.) 12/2017SABAM NARZARI @ LENGRA @ N SINKHAO
Vs
THE UNION OF INDIA & 5 ORS.
Detention under the Prevention Detention LawHON’BLE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
9621stW.P.(Crl.) 14/2017AKHIL GOGOI
Vs
THE STATE OF ASSAM & 2 ORS.
Detention under the Prevention Detention LawHON’BLE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
9721stWA 354/2017THE UNION OF INDIA & 3 ORS.
Vs
AMARENDRA KUMAR PANDEY
Writ Appeals under the Gauhati High Court RulesHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
9821stWP(C) 7415/2017SUKLESWAR BASUMATARI & 11 ORS.
Vs
THE STATE OF ASSAM & 9 ORS.
Eviction from landHON’BLE THE CHIEF JUSTICE MR. AJIT SINGH
HON’BLE MR. JUSTICE MANOJIT BHUYAN
9922ndCRL.A(J) 73/2013SRI SUMAN NAYAK
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON’BLE MR. JUSTICE MANASH RANJAN PATHAK
HON’BLE MR. JUSTICE HITESH KUMAR SARMA
10022ndCRL.A(J) 90/2013PARESH MURA & ANR.
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON’BLE MR. JUSTICE MANASH RANJAN PATHAK
HON’BLE MR. JUSTICE HITESH KUMAR SARMA
10122ndCrl.A. 170/2013SURUJ ALI & ANR.
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCTHE HON’BLE MR JUSTICE UJJAL BHUYAN
THE HON’BLE MR JUSTICE AJIT BORTHAKUR
10222ndCrl.A. 171/2013MOFIZUDDIN
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCTHE HON’BLE MR JUSTICE UJJAL BHUYAN
THE HON’BLE MR JUSTICE AJIT BORTHAKUR
10322ndCrl.A. 172/2013JILALUDDIN
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCTHE HON’BLE MR JUSTICE UJJAL BHUYAN
THE HON’BLE MR JUSTICE AJIT BORTHAKUR
10422ndCrl.A. 186/2013ABDUL SALAM
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCTHE HON’BLE MR JUSTICE UJJAL BHUYAN
THE HON’BLE MR JUSTICE AJIT BORTHAKUR
10522ndCrl.A. 212/2013NAZRUL ISLAM
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCTHE HON’BLE MR JUSTICE UJJAL BHUYAN
THE HON’BLE MR JUSTICE AJIT BORTHAKUR
10622ndCRL.A(J) 80/2014KANAI NAYAK
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON’BLE MR. JUSTICE MANASH RANJAN PATHAK
HON’BLE MR. JUSTICE HITESH KUMAR SARMA
10722ndCrl.Pet. 790/2015STATE OF ASSAM
Vs
RAJEEV TAKRU & ANR.
Criminal Revisions for quashing of criminal proceedingHON’BLE MR. JUSTICE HITESH KUMAR SARMA
10822ndCrl.Pet. 828/2015STATE OF ASSAM
Vs
RAJEEV TAKRU & ANR.
Criminal Revisions for quashing of criminal proceedingHON’BLE MR. JUSTICE HITESH KUMAR SARMA
10922ndCrl.Pet. 831/2015THE STATE OF ASSAM
Vs
NIRMAL KR. JAJODIA & ANR.
Criminal Revisions for quashing of criminal proceedingHON’BLE MR. JUSTICE HITESH KUMAR SARMA
11022ndCrl.Pet. 832/2015THE STATE OF ASSAM
Vs
RAKESH MACWAN & ANR.
Criminal Revisions for quashing of criminal proceedingHON’BLE MR. JUSTICE HITESH KUMAR SARMA
11122ndCrl.Pet. 833/2015STATE OF ASSAM
Vs
A K JAJODIA & ANR.
Criminal Revisions for quashing of criminal proceedingHON’BLE MR. JUSTICE HITESH KUMAR SARMA
11222ndCrl.Pet. 834/2015STATE OF ASSAM
Vs
A K BHARGAVA & ANR.
Criminal Revisions for quashing of criminal proceedingHON’BLE MR. JUSTICE HITESH KUMAR SARMA
11322ndWP(C) 4476/2017MRS. MAMONI RAJKUMARI
Vs
THE STATE OF ASSAM & 5 ORS.
Other service matters with respect to State Govt EmployeesHON’BLE MR. JUSTICE ARUP KUMAR GOSWAMI
11422ndWP(C) 4477/2017MRS. GITI KAKATI DAS
Vs
THE STATE OF ASSAM & 5 ORS.
Other service matters with respect to State Govt EmployeesHON’BLE MR. JUSTICE ARUP KUMAR GOSWAMI
11522ndWP(C) 4478/2017ASHIM KUMAR BARUAH
Vs
THE STATE OF ASSAM & 5 ORS.
Other service matters with respect to State Govt EmployeesHON’BLE MR. JUSTICE ARUP KUMAR GOSWAMI
11622ndWP(C) 4479/2017INDRANEE BORDOLOI
Vs
THE STATE OF ASSAM & 5 ORS.
Other service matters with respect to State Govt EmployeesHON’BLE MR. JUSTICE ARUP KUMAR GOSWAMI
11722ndWP(C) 4868/2017KARTIK CHANDRA ROY & 9 ORS.
Vs
THE STATE OF ASSAM & 4 ORS.
Other service matters with respect to State Govt EmployeesHON’BLE MR. JUSTICE ARUP KUMAR GOSWAMI

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