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JUDGMENTS FOR THE MONTH OF JANUARY, 2012


Sl No Date of Judgment CASE NO. PARTIES' NAME SUBJECT JUDGMENT DELIVERED BY
13rdWP(C) 2010/2004Sri Dharmeswar Bora
Vs
The State of Assam and ors
Retirement benefits.THE HON達LE MR. JUSTICE B.K. SHARMA
23rdMACApp. 238/2006M/S New India Assurance Co. Ltd.
Vs
Smt. Ellorinda R. Sangma and ors
Appeals from motor accident claims tribunal.THE HON達LE MR. JUSTICE B.P. KATAKEY
33rdMat.App. 18/2008DR. BALMUKUND AGARWAL
Vs
DR.[MRS] SUNITA AGARWAL
Appeals against Original Decrees.HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE C. R. SARMA
44thRSA 165/2000JOYNIL ALI & ORS.
Vs
MAHAMMAD ALI
Appeals under order 43 Rule 1 CPC relating to temporar injunction THE HON達LE MR. JUSTICE B.P. KATAKEY
54thCRL.A(J) 132/2007AHMED ALI
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail) HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE C. R. SARMA
64thCrl.A. 82/2007NIRANJAN MANDAL
Vs
THE STATE OF ASSAM
Appeals against acquittal.HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE C. R. SARMA
74thWP(C) 4854/2011M/s. Dharampal Satyapal Limited
Vs
Union of India, through Revenue Secretary to the Govt. of India.
Central Excise THE HON達LE MR. JUSTICE B.K. SHARMA
84thWP(C) 6352/2011M/s. Dharampal Satyapal Limited
Vs
Union of India, through Revenue Secretary to the Govt. of India.
Other Civil Rules.THE HON達LE MR. JUSTICE B.K. SHARMA
96thMat.App. 10/2009SMTI. SHYAMALI DEV ROY
Vs
ARIJIT DEY
Family Court Appeals.HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE C. R. SARMA
106thMat.App. 13/2010SRI GOKUL BORA
Vs
SMTI. DIPAMONI BORA
Family Court Appeals.HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE C. R. SARMA
116thRSA 36/2011RITURAJ DAS
Vs
NITYENDRA KUMAR DAS & ORS.
Second Appeals arising out of suits for title and/or injunction THE HON達LE MR. JUSTICE B.P. KATAKEY
1210thCrl.A. 176/2004RAMLAL CHOUHAN & ORS
Vs
STATE OF ASSAM AND ORS
Appeals against conviction for offences under IPC.THE HON達LE MR. JUSTICE IA ANSARI
1310thBail Appln. 2020/2011JAYANANDAN PRASAD & ANR
Vs
THE STATE OF ASSAM
NDPS Act- Sec. 36-A (4) -Exrension of detension period of 180 days - condition precedent laid down.HON達LE MR. JUSTICE B. D. AGARWAL
1411thWP(C) 686/2011The Union of India and anr
Vs
Shri Jagadish Das
Order of the Appellate or Revisional authority.THE HON達LE MR. JUSTICE AMITAVA ROY
THE HON達LE MR. JUSTICE I.A. ANSARI
1519thCrl.Rev.P. 292/2004Ramesh Bharali
Vs
Sri Ramesh Deka & Ors.
Criminal Revisions against acquittal.THE HON達LE MR. JUSTICE N. KOTISWAR SINGH
1619thCRL.A(J) 53/2005Sri Mona Urang & Ors.
Vs
THE STATE OF ASSAM
 HON達LE THE CHIEF JUSTICE MR A.K.GOEL
HON達LE MR JUSTICE C.R.SARMA
1719thCrl.A. 230/2007Shri Bhim Ram and ors
Vs
The State of Assam
Review Applications In Civil RuleTHE HON達LE MR. JUSTICE P.K.MUSAHARY
1819thWP(C) 3248/2008Sri Srinvas Reddy Voladri
Vs
The Union of India and ors
Selection and appointment.HON達LE MR JUSTICE IA ANSARI
HON達LE MR JUSTICE P K MUSAHARY
1919thCRL.A(J) 41/2009GANESH KARMAKAR
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON達LE THE CHIEF JUSTICE MR A.K.GOEL
HON達LE MR JUSTICE C.R.SARMA
2019thWA 394/2010THE UNION OF INDIA & ANR
Vs
M/S DHARAMPAL SATYAPAL LTD. & ORS
Writ Appeals under the Gauhati High Court Rules. HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE C. R. SARMA
2119thWA 395/2010THE UNION OF INDIA & ANR
Vs
M/S DHARAMPAL SATYAPAL LTD. & ORS
Writ Appeals under the Gauhati High Court Rules. HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE C. R. SARMA
2219thMC 1926/2011M/S DHARAMPAL & STAYAPAL LTD.
Vs
COMMISSIONER OF CUSTOMS & CENTRAL EXCISE
 HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE C. R. SARMA
2319thRSA 210/2011Nazir Ahmed Barbhuiya and ors
Vs
Moulavi Kutub Uddin Barbhuiya and ors
Second Appeals arising out of suits for title and/or injunction.THE HON達LE MR. JUSTICE B.P. KATAKEY
2419thWP(C) 1208/2011Md. Muktar Hussain
Vs
The Indian Oil Corporation Limited (IOCL) and ors
Other Civil Rules.THE HON達LE MR. JUSTICE B.P. KATAKEY
2519thWP(C) 1500/2011G.D TIE UP PVT. LTD.
Vs
THE STATE OF ASSAM AND ORS
Acquisition of land.THE HON達LE MR. JUSTICE UJJAL BHUYAN.
2620thCRL.A(J) 37/2005SRI BINOD KARMAKAR
Vs
THE STATE OF ASSAM
 HON達LE THE CHIEF JUSTICE MR A.K.GOEL
HON達LE MR JUSTICE C.R.SARMA
2720thCrl.A. 240/2006SRI GOBINDA SWARGIARY
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON達LE THE CHIEF JUSTICE MR A.K.GOEL
HON達LE MR JUSTICE C.R.SARMA
2820thCrl.A. 88/2008SAHIDUL KHAN
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPC.HON達LE THE CHIEF JUSTICE MR AK GOEL
THE HON達LE MR JUSTICE T VAIPHEI
2920thWP(C) 4555/2010DR. UMESH BARMAN
Vs
THE STATE OF ASSAM AND ORS
Other service matters.THE HON達LE MR.JUSTICE N.KOTISWAR SINGH
3020thWP(C) 2489/2011ANMOL INDIA LIMITED & ORS.
Vs
COAL INDIA LIMITED & ORS
Central Excise THE HON達LE MR.JUSTICE N.KOTISWAR SINGH
3120thWP(C) 3814/2011M/S SOOD COAL TRADERS
Vs
COAL INDIA LIMITED & ORS
Central Excise THE HON達LE MR.JUSTICE N.KOTISWAR SINGH
3220thWP(C) 3818/2011M/S VINOD COAL TRADERS
Vs
COAL INDIA LIMITED & ORS
Central Excise THE HON達LE MR.JUSTICE N.KOTISWAR SINGH
3320thWP(C) 3824/2011M/S HARI KRISHAN & SONS
Vs
COAL INDIA LIMITED & ORS
Central Excise THE HON達LE MR.JUSTICE N.KOTISWAR SINGH
3420thWP(C) 3877/2011M/S PUNJAB COAL SALES
Vs
COAL INDIA LIMITED & ORS
Central Excise THE HON達LE MR.JUSTICE N.KOTISWAR SINGH
3523rdWP(C) 3110/2009Sri Satish Kumar
Vs
The Union of India and ors
Minor punishment HON達LE MR. JUSTICE B D AGARWAL
3623rdCRP 386/2011Smti. Rekha Barooah
Vs
Sri Jitendra Kumar Baruah
Civil Revision under Article 227 of the Constitution.THE HON達LE MR. JUSTICE B.K. SHARMA
3723rdWP(C) 878/2011BHARAT SANCHAR NIGAM LIMITED & ORS
Vs
MS MARDONDOR KHONGWIR & ORS.
Order of the Appellate or Revisional authority.THE HON達LE MR. JUSTICE AMITAVA ROY
THE HON達LE MRS. JUSTICE ANIMA HAZARIKA
3823rdCrl.Pet. 292/2012Md. Abdul Rehman Shekh
Vs
Shri Mukut Bhattacharya
Different stages in a criminal trial- Cognizance, Process and evidence-Distinction in different stages of trial-Quashing of criminal proceeding at the stage of cognizance-when?HON達LE MR. JUSTICE B. D. AGARWAL
3924thCrl.A. 284/2004LOKESH MALAKAR
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPC.THE HON達LE MR. JUSTICE P.K.MUSAHARY
4024thCrl.Rev.P. 38/2004SISHIR CHOUDHURY
Vs
STATE OF ASSAM
Criminal Revisions against orders passed in trial cases THE HON達LE MR. JUSTICE P.K.MUSAHARY
4124thCRL.A(J) 65/2005Suresh Rajbongshi
Vs
State of Assam
 HON達LE THE CHIEF JUSTICE MR A.K.GOEL
HON達LE MR JUSTICE C.R.SARMA
4224thCRL.A(J) 66/2005Bhabananda Das
Vs
State of Assam
 HON達LE THE CHIEF JUSTICE MR A.K.GOEL
HON達LE MR JUSTICE C.R.SARMA
4324thCrl.A. 239/2007Shri Nitya Kalita
Vs
The State of Assam
Appeals against conviction for offences under IPC.HON達LE CHIEF JUSTICE MR. A.K. GOEL
HON達LE MR. JUSTICE C.R. SARMA
4424thWP(C) 4373/2009NC TELECOM PVT. LTD and anr
Vs
The Chief General Manager/NE-1/NETF and ors
Award of contracts by the State or its instrumentalities.HON達LE MR. JUSTICE B D AGARWAL
4524thCrl.Rev.P. 192/2011Abdul Sukkur Barbhuiya
Vs
The State of Assam and ors
Sections 323 & 326 CrPC-Simultaneous trial of cross-case is imperative-Evidence recorded by Magistrate cannot be acted upon by the Sessions Judge.HON達LE MR. JUSTICE B D AGARWAL
4625thWP(C) 4226/1999The Urban Development Cooperative Bank Ltd.
Vs
The Union of India and ors
Other Civil Rules.THE HON達LE MR. JUSTICE B.K. SHARMA
4725thCRL.A(J) 114/2005Babul Baruah
Vs
The State of Assam
 HON達LE CHIEF JUSTICE MR. A.K. GOEL
HON達LE MR. JUSTICE C.R. SARMA
4825thWA 334/2011Bodoland Territorial Council and ors
Vs
Krishna Haloi
Writ Appeals under the Gauhati High Court Rules.THE HON達LE MR. JUSTICE I A ANSARI
THE HON達LE MR. JUSTICE P.K. MUSAHARY
4927thCrl.Rev.P. 11/2004PINTU DAS
Vs
STATE OF ASSAM
Criminal Revisions against acquittal.THE HON達LE MR. JUSTICE P.K.MUSAHARY
5027thCrl.A. 146/2011SOUGAIJAM RAKESH SINGH
Vs
THE NATIONAL INVESTIGATION AGENCY
Appeals against conviction for offences under IPC.HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE C. R. SARMA
5127thWP(C) 3974/2011Shri Subal Rabha
Vs
The State of Assam and ors
No confidence motion passed by Panchayat.THE HON達LE MR. JUSTICE B.P. KATAKEY
5227thWP(C) 4547/2011Smt. Gita Barman
Vs
The State of Assam and ors
Other Civil Rules.THE HON達LE MR. JUSTICE B.P. KATAKEY
5327thWP(C) 4550/2011Shri Brajen Medhi
Vs
The State of Assam and ors
Other Civil Rules.THE HON達LE MR. JUSTICE B.P. KATAKEY
5430thCrl.Rev.P. 84/2004AKAL MIA
Vs
STATE OF ASSAM
Criminal Revisions against orders passed in trial casesTHE HON達LE MR. JUSTICE IA ANSARI
5530thWP(C) 1680/2008M/s. Omega Printers and Publishers Pvt. Ltd. and anr
Vs
The Union of India and ors
Disputes against the Railways.THE HON達LE MR. JUSTICE UJJAL BHUYAN
5630thCrl.Pet. 543/2011Sri Sagar Samrat Gupta
Vs
State of Assam
Criminal Revisions against orders passed in trial cases.THE HON達LE MR. JUSTICE UJJAL BHUYAN
5730thW.P.(Crl.) 35/2011Mahendra Nath Das
Vs
The Union of India and ors
Other Habeas Corpus petitions.HON達LE THE CHIEF JUSTICE MR. ADARSH KUMAR GOEL
HON達LE MR. JUSTICE C. R. SARMA
5831stWP(C) 765/2011THE ASOM MADHYAMIK SIKSHAK ARU KARMACHARI SANTHA & ANR
Vs
THE STATE OF ASSAM AND ORS
Other service matters. HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE A. C. UPADHYAY
5931stWP(C) 5566/2011ABDUL BASITH LASKAR
Vs
THE STATE OF ASSAM AND ORS
Promotion.HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE A. C. UPADHYAY
6031stWP(C) 71/2012KANAK CHANDRA NATH
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment.HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE A. C. UPADHYAY
6131stWP(C) 73/2012RAM BAHADUR CHETRY
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment.HON達LE THE CHIEF JUSTICE MR. A. K. GOEL
THE HON達LE MR. JUSTICE A. C. UPADHYAY

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