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


Sl No Date of Judgment CASE NO. PARTIES' NAME SUBJECT JUDGMENT DELIVERED BY
16thCRL.A(J) 122/2014SHIYAB UDDIN
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON達LE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
26thCRL.A(J) 79/2015RANTU DAS
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON達LE MR. JUSTICE A.M. BUJOR BARUA
310thWP(C) 2020/2008DR(MRS) INDIRA DEVI
Vs
THE STATE OF ASSAM AND ORS
Orders passed by any other educational authority with respect to Service of Teachers of Provincialized SchoolsHON達LE MR. JUSTICE MANASH RANJAN PATHAK
410thWP(C) 4003/2010HARENDRA NATH BORA
Vs
THE STATE OF ASSAM & ORS
Retirement benefits with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsHON達LE MR. JUSTICE A.M. BUJOR BARUA
510thWP(C) 2642/2011SUSHANTA BASUMATARY & 2 ORS
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesHON達LE MR. JUSTICE A.M. BUJOR BARUA
610thWP(C) 5548/2012MOYAN UDDIN AHMED
Vs
THE GAUHATI UNIVERSITY & 3 ORS
Other academic disputesHON達LE MR. JUSTICE MANASH RANJAN PATHAK
710thWP(C) 5706/2012BANI KANTA TALUKDAR
Vs
THE STATE OF ASSAM AND 3 ORS
Retirement benefits with respect to State Govt EmployeesHON達LE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
810thWP(C) 1410/2013RUKSHANA PARVEEN
Vs
THE STATE OF ASSAM AND 6 ORS
Provincialisation of staff of schoolsHON達LE MR. JUSTICE MANASH RANJAN PATHAK
910thWP(C) 1963/2013MD. NURUL HAQUE BARBHUIYA
Vs
THE STATE OF ASSAM AND 4 ORS
Suspension with respect to Service of Teachers of Provincialized SchoolsHON達LE MR. JUSTICE MANASH RANJAN PATHAK
1010thWP(C) 2619/2013MRS. BHAGYA KONWAR
Vs
THE STATE OF ASSAM AND 5 ORS
Provincialisation of staff of schoolsHON達LE MR. JUSTICE MANASH RANJAN PATHAK
1110thWP(C) 2667/2013NRIPENDRA SEAL
Vs
THE STATE OF ASSAM AND 5 ORS
Provincialisation of staff of schoolsTHE HON達LE MR. JUSTICE MANASH RANJAN PATHAK
1210thWP(C) 5768/2013ANILSENA RAJKUMAR
Vs
THE STATE OF ASSAM AND 5 ORS
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsHON達LE MR. JUSTICE MANASH RANJAN PATHAK
1310thCrl.Pet. 113/2014TATA MOTORS FINANCE LTD.
Vs
THE STATE OF ASSAM AND ANR
Criminal Revisions for quashing of criminal proceedingHON達LE MR. JUSTICE MANASH RANJAN PATHAK
1410thCrl.Pet. 263/2014PULAK GOSWAMI & ANR
Vs
THE STATE OF ASSAM AND ANR
Criminal Revisions against orders passed in trial casesHON達LE MR. JUSTICE MANASH RANJAN PATHAK
1510thMC 918/2014LIFE INSURANCE CORPN. OF INDIA
Vs
GUNAJIT DAS
 HON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
1610thWA 111/2014LIFE INSURANCE CORPN. OF INDIA
Vs
GUNAJIT DAS
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
1710thWP(C) 3348/2014NRIPENDRA SEAL
Vs
THE STATE OF ASSAM AND 3 ORS
Managing Committee of aided SchoolsTHE HON達LE MR. JUSTICE MANASH RANJAN PATHAK
1810thWP(C) 3379/2014SMT. PAREE MAHANTA HAZARIKA
Vs
THE MANAGING DIRECTOR & ANR.
Other service matters with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsHON達LE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
1910thWA 187/2017M/S. T&T PROJECTS LTD.
Vs
THE STATE OF ARUNACHAL PRADESH AND 4 ORS.
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
2010thWA 188/2017NAGALAND PRADESH CONGRESS COMMITTEE [NPCC]
Vs
THE ELECTION COMMISSION OF INDIA [ECI] & ANR.
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
2111thCrl.A. 99/2008LAKHAN DEKA & ORS
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCHON達LE MRS. JUSTICE RUMI KUMARI PHUKAN
2211thWP(C) 2323/2008ASSAM GEOLOGY AND MINING SERVICE ASSOCIATION & ANR.
Vs
THE STATE OF ASSAM & ANR.
Salary and allowancest with respect to State Govt EmployeesHON達LE MR. JUSTICE A.M. BUJOR BARUA
2311thWP(C) 4863/2008SMT. ANIMA RAY & ORS.
Vs
THE STATE OF ASSAM AND ORS
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsHON達LE MR. JUSTICE HRISHIKESH ROY
2411thWP(C) 4993/2008BINODE BEHARI ROY
Vs
THE STATE OF ASSAM AND ORS
Promotion with respect to State Govt EmployeesHON達LE MR. JUSTICE A.M. BUJOR BARUA
2511thWP(C) 222/2009SMT. KALPANA ROY & ANR.
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesHON達LE MR. JUSTICE A.M. BUJOR BARUA
2611thWP(C) 574/2009TARANI KANTA PATHAK
Vs
THE STATE OF ASSAM AND ORS
Other service matters with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsHON達LE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
2711thWP(C) 2592/2010SMTI KAMALA BALA BANIKYA
Vs
THE STATE OF ASSAM AND ORS
Retirement benefits with respect to Service of Teachers of Provincialized SchoolsTHE HON達LE MR JUSTICE HRISHIKESH ROY
2811thWP(C) 2782/2010NIRMAL KAKATI & 2 ORS
Vs
THE STATE OF ASSAM AND ORS
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsTHE HON達LE MR. JUSTICE HRISHIKESH ROY
2911thWP(C) 1042/2013THE UNION OF INDIA & 4 ORS
Vs
TAHER AHMED LASKAR
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達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
3011thWP(C) 5973/2014NATIONAL INSTITUTE OF ELECTRONICS AND INFORMATION TECHNOLOGY (NIELIT) & 3 ORS.
Vs
SAZZAD ZAHIR
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達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
3111thMat.App. 27/2015SRI JAYANTA PAUL
Vs
SMTI RUMI DEY
Family Court AppealsHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
3211thPIL 27/2015MD. ABDUL HAMID TAPADAR & 3 ORS.
Vs
THE STATE OF ASSAM AND 3 ORS
Public Interest LitigationsHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
3311thWA 2/2015UNION OF INDIA
Vs
GIRISH DAS BISWAS & 6 ORS.
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
3411thWA 229/2015SRI BASUDEV MAHANTA & 3 ORS
Vs
THE STATE OF ASSAM & 3 ORS
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
3511thMACApp. 128/2016EUNUS ALI
Vs
THE BRANCH MANAGER (LEGAL) BAJAJ ALLIANZ GENERAL INSURANCE CO. LTD & 2 ORS
Second Appeals arising out of suits for title and/or injunctionHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
3612thWP(C) 4146/2006IN RE :- THE GOVERNMENT OF ASSAM & ORS
Vs
XXX
Other Civil Rules relating to other Writ PetitionsHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
3712thWP(C) 1487/2010JOYGUN BEGUM & 3 ORS
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesHON達LE MR. JUSTICE A.M. BUJOR BARUA
3812thWP(C) 2386/2010M/S AHAR & 2 ORS
Vs
THE UNION OF INDIA & ORS
Employmees Provident Funds and Misc. Provision act, 19HON達LE MR. JUSTICE A.M. BUJOR BARUA
3912thCRP(I/O) 129/2015RAJIB BAROOAH
Vs
PURNIMATI PLANTATION PVT. LTD.
Civil Revision under Article 227 of the ConstitutionHON達LE MR. JUSTICE KALYAN RAI SURANA
4012thCo.App. 2/2016PRAG BOSIMI SYNTHETICS LIMITED
Vs
3A CAPITAL LIMITED & 3 ORS
Appeals under the Companies Act, 1956HON達LE MR. JUSTICE KALYAN RAI SURANA
4113thCrl.A. 185/2009MADAN SAIKIA
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCHON達LE MR. JUSTICE HITESH KUMAR SARMA
4213thWP(C) 2983/2010SUSHANTA CHAKRABORTY
Vs
THE UNION OF INDIA & ORS
Major punishment with respect to Service of Teachers of Provincialized SchoolsHON達LE MR. JUSTICE HRISHIKESH ROY
4313thWP(C) 4134/2010M/S KUMAR ENTERPRISE
Vs
THE STATE OF ASSAM AND ORS
Sales TaxTHE HON達LE MR JUSTICE HRISHIKESH ROY
4413thCRP(I/O) 23/2015BISWA RANJAN BANERJEE & 6 ORS.
Vs
SMT. KRISHNA GHOSH & 2 ORS
Civil Revision under Article 227 of the ConstitutionHON達LE MR. JUSTICE KALYAN RAI SURANA
4513thCRP(I/O) 121/2015BISWA RANJAN BANERJEE & 6 ORS.
Vs
SMT. KRISHNA GHOSH & 2 ORS
Civil Revision under Article 227 of the ConstitutionHON達LE MR. JUSTICE KALYAN RAI SURANA
4614thWP(C) 1126/2010SMTI NIJORA DEVI
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to State Govt EmployeesHON達LE MR. JUSTICE A.M. BUJOR BARUA
4714thWP(C) 2965/2012DINARAM BORA
Vs
THE STATE OF ASSAM AND ORS
Major punishment with respect to State Govt EmployeesHON達LE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
4814thCrl.Pet. 598/2013MD. FARUK SARKAR
Vs
THE STATE OF ASSAM
Criminal Revisions for quashing of criminal proceedingHON達LE MR. JUSTICE MANASH RANJAN PATHAK
4914thCrl.Pet. 781/2015DR. NIRAB KUMAR SARMAH
Vs
THE STATE OF ASSAM AND ANR
Criminal Revisions for quashing of criminal proceedingHON達LE MR. JUSTICE MANASH RANJAN PATHAK
5014thCrl.Pet. 524/2016KAMALESWAR BARMAN & ANR.
Vs
THE STATE OF ASSAM & ANR.
Criminal Revisions for quashing of criminal proceedingHON達LE MR. JUSTICE MANASH RANJAN PATHAK
5114thCRP 94/2017ATOWAR RAHMAN
Vs
KALACHAN SHEIKH & 2 ORS.
Civil Revision against orders passed by Civil Court in suitsHON達LE MR. JUSTICE KALYAN RAI SURANA
5217thWP(C) 5117/2012SMTI SASHI TALUKDAR (DEVI)
Vs
THE STATE OF ASSAM AND ORS
Eviction from landHON達LE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
5317thWP(C) 7371/2016DAFFODIL NURSERY (OLD)
Vs
THE STATE OF ASSAM & 4 ORS.
Award of contracts by the State or its instrumentalitiesHON達LE MR. JUSTICE ACHINTYA MALLA BUJOR BARUA
5418thWP(C) 5040/2010JAMAL UDDIN LASKAR
Vs
THE STATE OF ASSAM AND ORS
Appointment on compassionate ground on Educational Matter with respect to Service of Teachers of Provincialized SchoolsTHE HON達LE MR. JUSTICE HRISHIKESH ROY
5518thWP(C) 5287/2010KAMALESWAR ROY
Vs
THE STATE OF ASSAM AND ORS
Disciplinary and enquiry proceedings with respect to Service of Teachers of Provincialized SchoolsTHE HON達LE MR JUSTICE HRISHIKESH ROY
5619thCrl.A. 15/2009RAMAVATAR SAHANI
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCHON達LE MR. JUSTICE HITESH KUMAR SARMA
5719thWP(C) 6602/2010MUKUL BORAH
Vs
THE UNION OF INDIA & ORS
Other Civil Rules relating to other Writ PetitionsHON達LE MR. JUSTICE A.M. BUJOR BARUA
5819thWA 201/2017DR. SHURHOZELIE LIEZIETSU
Vs
NAGALAND LEGISLATIVE ASSEMBLY & ANR
Writ Appeals under the Gauhati High Court RulesHON達LE MR. JUSTICE HRISHIKESH ROY
HON達LE MR. JUSTICE ARUP KUMAR GOSWAMI
5920thCrl.A. 182/2005SANDIP DAS
Vs
JUGAL KISHOR DALMIA
Appeals against acquittalHON達LE MR. JUSTICE HITESH KUMAR SARMA
6020thWP(C) 5375/2010HOREN BHUYAN
Vs
THE STATE OF ASSAM AND ORS
Selection and appointment with respect to Service of Teachers of Provincialized SchoolsHON達LE MR. JUSTICE HRISHIKESH ROY
6120thPIL 118/2015ALIN MAHANTA
Vs
THE STATE OF ASSAM AND 5 ORS
Public Interest LitigationsHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
6220thWA 170/2015SMTI ANITA DEKA BORA
Vs
THE UNIVERSITY GRANT COMMISSION & 6 ORS
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
6320thWP(C) 2402/2016UNION OF INDIA & ANR.
Vs
SMTI REWATI KUMARI
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達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN

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