The Gauhati High Court
( High Court of Assam, Nagaland, Mizoram and Arunachal Pradesh )
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JUDGMENTS FOR THE MONTH OF MARCH, 2016


Sl No Date of Judgment CASE NO. PARTIES' NAME SUBJECT JUDGMENT DELIVERED BY
11stWP(C) 1070/2006M/S ASSAM SILICATE, GLASS & CHEMICAL WORKS
Vs
THE STATE OF ASSAM AND ORS
Sales TaxHON達LE MR. JUSTICE HRISHIKESH ROY
HON達LE MR. JUSTICE MANOJIT BHUYAN
21stWP(C) 977/2009PRADIP KUMAR BARMAN & ORS
Vs
THE STATE OF ASSAM AND ORS
Other land matters relating to Land MattersHON達LE MR. JUSTICE HRISHIKESH ROY
HON達LE MR. JUSTICE MANOJIT BHUYAN
31stMat.App. 40/2010PARESH DAS
Vs
SMTI ARCHANA DEKA
Family Court AppealsHON達LE MR. JUSTICE HRISHIKESH ROY
HON達LE MR. JUSTICE MANOJIT BHUYAN
41stWA 254/2012INDIAN OIL CORPORATION LTD
Vs
PABAN CH DAS
Writ Appeals under the Gauhati High Court RulesTHE HON達LE MR JUSTICE HRISHIKESH ROY
THE HON達LE MR JUSTICE MANOJIT BHUYAN
51stWA 93/2014PABAN CH DAS
Vs
THE INDIAN OIL CORPORATION LTD. & 3 ORS
Writ Appeals under the Gauhati High Court RulesTHE HON達LE MR JUSTICE HRISHIKESH ROY
THE HON達LE MR JUSTICE MANOJIT BHUYAN
61stCRP 465/2015SMTI(DR.) RAMA BHOUMIK @ SMTI. RAMA MUKHERJEE
Vs
SMTI. MITRA MUKHERJEE ALIAS SMTI. RATNA MUKHERJEE
Civil Revision against orders passed by Civil Court in suitsHON達LE MR. JUSTICE N. CHAUDHURY
72ndCrl.Rev.P. 613/2005NIRANJAN HAZARIKA
Vs
THE STATE OF ASSAM
Other Criminal revisionsHON達LE JUSTICE MRS. RUMI KUMARI PHUKAN
82ndWP(C) 5185/2013THE STATE OF ASSAM
Vs
MAMAT KALITA
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 MR. JUSTICE T. VAIPHEI, CHIEF JUSTICE (ACTING)
HON達LE MR. JUSTICE MANOJIT BHUYAN
93rdRSA 22/2006MD. AMIR UDDIN LASKAR
Vs
MD. ABUL HUSSAIN LASKAR
Second Appeals arising out of suits for title and/or injunctionHON達LE MR. JUSTICE N. CHAUDHURY
103rdRSA 25/2006MD. MOINUDDIN LASKAR
Vs
MD. ABUL HUSSAIN LASKAR
Second Appeals arising out of suits for title and/or injunctionHON達LE MR. JUSTICE N. CHAUDHURY
114thCRL.A(J) 115/2012SRI BOBY GOGOI @ LOHIT
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON達LE JUSTICE MR. PARAN KUMAR PHUKAN
HON達LE JUSTICE MRS. RUMI KUMARI PHUKAN
128thRSA 49/2006ON THE DEATH OF AFTAB UDDIN HIS LEGAL HEIRS MD. ABDUR RAJJACK (SON) & ORS
Vs
MD. BASAR UDDIN BORBHUYAN & ORS
Second Appeals arising out of suits for title and/or injunctionHON達LE MR. JUSTICE N. CHAUDHURY
138thMFA 84/2009SMT. CHAMPA SAHU
Vs
CHANDRA MALA DEVI & ORS
Appeal from Railway Claims TribunalHON達LE MR. JUSTICE SUMAN SHYAM
148thWP(C) 3941/2009ON THE DEATH OF SMT. HARDEEP KAUR SONDHI
Vs
THE STATE OF ASSAM AND ORS
Other Civil Rules relating to other Writ PetitionsHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE HRISHIKESH ROY
158thWP(C) 5507/2012PROF. MONIRUL HUSSAIN
Vs
THE UNION OF INDIA & ORS.
Selection and appointment 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 HRISHIKESH ROY
168thWP(C) 6352/2012PROF. MONIRUL HUSSAIN & ANR
Vs
THE UNION OF INDIA & 4 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 THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE HRISHIKESH ROY
178thWP(C) 5375/2015MD. SAMSUL HUSSAIN
Vs
THE STATE OF ASSAM AND 3 ORS
Order of the Appellate or Reisional authority with respect to State Govt EmployeesHON達LE MR. JUSTICE MANOJIT BHUYAN
1810thRSA 28/2005ANOWAR HUSSAIN AND ORS
Vs
ALI HUSSAIN AND ORS
Second Appeals arising out of suits for title and/or injunctionHON達LE MR. JUSTICE N. CHAUDHURY
1910thWP(C) 3740/2006BIJON CHAKRABORTY
Vs
THE STATE OF ASSAM AND ORS
Major punishment with respect to State Govt EmployeesHON達LE MR. JUSTICE MANOJIT BHUYAN
2010thMFA 76/2009THE UNION OF INDIA & ANR
Vs
MRS. FULERUNNESSA & ANR
Appeals under the Workmen Compensation Act, 1923THE HON達LE MR. JUSTICE SUMAN SHYAM
2110thWP(C) 3089/2009DHTC LOGISTICS LTD.
Vs
THE STATE OF ASSAM AND ORS
Other Tax mattersHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE HRISHIKESH ROY
2210thMACApp. 133/2010ARUN DAS (MINOR)
Vs
UNITED INDIA INSURANCE CO. LTD. & 2 ORS
Appeals from motor accident claims tribunalHON達LE MR. JUSTICE SUMAN SHYAM
2311thIntest.Cas. 11/2002TARAKESWAR MAJUMDAR
Vs
BANSHILAL GUPTA & ANR
Testamentary casesHON達LE MR. JUSTICE SUMAN SHYAM
2411thWA 165/2013THE OIL INDIA LTD
Vs
SWAPAN GOGOI
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE HRISHIKESH ROY
2511thWA 4(K)/2015SRI DEBASHISH CHAKRABARTY & ANR
Vs
THE STATE OF ASSAM & 13 ORS
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE HRISHIKESH ROY
2611thRSA 80/2016SRI NARESWAR BARMAN
Vs
SRI RANJIT KALITA
Second Appeals arising out of suits for title and/or injunctionHON達LE MR. JUSTICE N. CHAUDHURY
2711thWA 79/2016ASSAM INDUSTRIAL DEVELOPMENT CORPORATION LTD.
Vs
ROHINI KANTA SARMA & 3 ORS.
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE HRISHIKESH ROY
2814thCrl.A. 208/2012LACHIT GOGOI
Vs
THE STATE OF ASSAM
Appeals against conviction for offences under IPCHON達LE MRS. JUSTICE RUMI KUMARI PHUKAN
2914thMACApp. 201/2014DEBA LATA DEVI & ANR.
Vs
KANDRU ORANG & 2 ORS.
Appeals from motor accident claims tribunalHON達LE MR. JUSTICE SUMAN SHYAM
3014thCRP 434/2015MOKTAB ALI & 2 ORS.
Vs
MUSSTT. MAJIMA BEGUM
Civil Revision under Article 227 of the ConstitutionHON達LE MR. JUSTICE N. CHAUDHURY
3114thRSA 234/2015SHRI MANIK CHAKRABORTY
Vs
SHRI JITEN CH. DAS
Second Appeals arising out of suits for title and/or injunctionHON達LE MR. JUSTICE N. CHAUDHURY
3215thRFA 9/2008MRINAL KANTI DEY
Vs
MANAS PRASUM DEY & ORS
Second Appeals arising out of suits in respect of service mattersHON達LE MR. JUSTICE SUMAN SHYAM
3315thArb.P. 12/2011PANIHATI RUBBER LIMITED
Vs
THE PRINCIPAL CHIEF ENGINEER & ORS
Arbitration CasesTHE HON達LE MR. JUSTICE HRISHIKESH ROY
3415thWP(C) 5111/2012SRIMANTA SANKARDEV NAMGHAR SAMITY, MOROWA & 5 ORS
Vs
INDIA OIL CORPORATION LTD. & ORS
Other Civil Rules relating to other Writ PetitionsTHE HON達LE MR JUSTICE HRISHIKESH ROY
3516thMFA 89/2005ORIENTAL INSURANCE CO. LTD.
Vs
NIREN KALITA & ORS
Second appeals arising out of suits in respect other mattersHON達LE MR. JUSTICE SUMAN SHYAM
3617thMACApp. 270/2005CHARAN DAS
Vs
UNITED INDIA INSURANCE CO. LTD. & ORS
Appeals against Original DecreesTHE HON達LE MR. JUSTICE SUMAN SHYAM
3717thMACApp. 271/2005CHARAN DAS
Vs
UNITED INDIA INSURANCE CO. LTD.
Appeals against Original DecreesTHE HON達LE MR. JUSTICE SUMAN SHYAM
3817thMACApp. 273/2005LAKHAN DAS
Vs
UNITED INDIA INSURANCE CO. LTD. & ORS
Appeals against Original DecreesTHE HON達LE MR. JUSTICE SUMAN SHYAM
3917thMACApp. 275/2005KARUNA BALA DAS
Vs
UNITED INDIA INSURANCE CO. LTD. & ORS
Appeals against Original DecreesTHE HON達LE MR. JUSTICE SUMAN SHYAM
4017thMACApp. 15/2006KALI DAS
Vs
UNITED INDIA INSURANCE CO. LTD. & ORS
Appeals against Original DecreesTHE HON達LE MR. JUSTICE SUMAN SHYAM
4117thWP(C) 3050/2009KAYSOR AHMED
Vs
THE STATE OF ASSAM AND ORS
Orders passed by the authorities under the Co-Operative Societies ActHON達LE MR. JUSTICE HRISHIKESH ROY
4217thWP(C) 5782/2009KAYSOR AHMED
Vs
THE STATE OF ASSAM AND ORS
Major punishment relating to service of Defence Personal and Armed ForcesHON達LE MR. JUSTICE HRISHIKESH ROY
4317thWP(C) 3184/2011KAYSOR AHMED
Vs
THE STATE OF ASSAM AND ORS
Major punishment with respect to State Govt EmployeesHON達LE MR. JUSTICE HRISHIKESH ROY
4417thRFA 39/2015M/S L.M. COMMERCIAL HOUSE
Vs
SHRI CHITTARANJAN PATOWARY
Appeals against Original DecreesHON達LE MR. JUSTICE N. CHAUDHURY
4517thRFA 49/2015LAXMIPAT CHORARIA & ANR
Vs
CHITTARANJAN PATOWARY
Appeals against Original DecreesHON達LE MR. JUSTICE N. CHAUDHURY
4617thWP(C) 14(K)/2015Sri Longlem Phom
Vs
The State of Nagaland and ORS.
 HON達LE MR. JUSTICE A. K. GOSWAMI
4718thMACApp. 234/2010MD. HARUN ALI & ANR
Vs
ASFIA BEGUM
Appeal from Railway Claims TribunalTHE HON達LE MR. JUSTICE SUMAN SHYAM
4818thWA 357/2013P.L.LIANDINGA & 2 ORS.
Vs
STATE OF MIZORAM & 5 ORS.
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR JUSTICE HRISHIKESH ROY
4921stWA 17(K)/2013Smti. L. Chongji Phom
Vs
The State of Nagaland & ORS.
 THE HON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE N. CHAUDHURY
5021stWA 417/2015SRI ANIL KUMAR MAHANTA
Vs
THE STATE OF ASSAM & 7 ORS
Writ Appeals under the Gauhati High Court RulesHON達LE MR. JUSTICE T. VAIPHEI
HON達LE MR. JUSTICE MANOJIT BHUYAN
5121stWP(C) 4191/2015RAHUL SARMA & 15 ORS
Vs
THE STATE OF ASSAM AND 7 ORS
Other service matters with respect to State Govt Employees.HON達LE MR. JUSTICE UJJAL BHUYAN
5222ndWP(C) 149(K)/2010Smti Tokhuli
Vs
The Union of India and ORS.
 THE HON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE N. CHAUDHURY
5322ndWP(C) 578/2013BHABESH GOSWAMI & 3 ORS.
Vs
THE STATE OF ASSAM & 3 ORS.
Seniority with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsHON達LE MR. JUSTICE A. K. GOSWAMI
5422ndWP(C) 1393/2013SMTI MANASHI DAS QUEAH & 2 ORS.
Vs
THE STATE OF ASSAM AND 3 ORS
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsHON達LE MR. JUSTICE A. K. GOSWAMI
5522ndWP(C) 2879/2013BIPUL KUMAR GHOSH
Vs
THE STATE OF ASSAM AND 3 ORS
Salary and allowances with respect to Service of Teachers of Provincialized SchoolsHON達LE MR. JUSTICE A. K. GOSWAMI
5622ndWP(C) 1335/2015LAKHYA HAZARIKA
Vs
THE STATE OF ASSAM & 6 ORS
Provincialisation of staff of schoolsHON達LE MR. JUSTICE A. K. GOSWAMI
5722ndWP(C) 2361/2015RUMI BEGUM
Vs
THE STATE OF ASSAM AND 6 ORS
Provincialisation of staff of schoolsHON達LE MR. JUSTICE A. K. GOSWAMI
5822ndWP(C) 3283/2015PIJUPARA HARIDOBA PAHARPARA JALJALI MATCHYA BEBASAI SAMABAY SAMITY LIMITED
Vs
THE STATE OF ASSAM AND 5 ORS
Settlement of Fishery by the State Govt.HON達LE MR. JUSTICE A.K. GOSWAMI
5922ndWP(C) 3835/2015BAHARI RESERVE GAON MEEN SAMABAI SAMITY
Vs
THE STATE OF ASSAM AND 3 ORS
Settlement of Fishery by the State Govt.HON達LE MR. JUSTICE A.K. GOSWAMI
6022ndWP(C) 4133/2015NALIRPAR FISHERY SAMABAY SAMITTEE LTD.
Vs
THE STATE OF ASSAM AND 3 ORS
Settlement of Fishery by the State Govt.HON達LE MR. JUSTICE A.K. GOSWAMI
6122ndWP(C) 4554/2015PALARPAM FISHERY CO-OPERATIVE SOCIETIES LTD.
Vs
THE STATE OF ASSAM & 2 ORS.
Settlement of Fishery by the State Govt.HON達LE MR. JUSTICE A.K. GOSWAMI
6222ndWP(C) 6550/2015DR. TANUJA KALITA
Vs
THE STATE OF ASSAM AND 6 ORS
Selection and appointment with respect to Service of Teachers of Provincialized SchoolsHON達LE MR. JUSTICE A. K. GOSWAMI
6322ndWP(C) 6638/2015SMTI ARUNIMA PATHAK
Vs
THE STATE OF ASSAM & 6 ORS
Other service matters with respect to Service of Teachers of Provincialized SchoolsHON達LE MR. JUSTICE ARUP KUMAR GOSWAMI
6423rdCRL.A(J) 67/2015MANOJ DEBNATH
Vs
THE STATE OF ASSAM
Criminal Appeals (Jail)HON達LE MR. JUSTICE A. K. GOSWAMI
HON達LE MR. JUSTICE L. S. JAMIR
6528thMACApp. 124/2010NEW INDIA ASSURANCE CO. LTD.
Vs
PURNIMA SINGHA
Appeals from motor accident claims tribunalTHE HON達LE MR. JUSTICE SUMAN SHYAM
6628thWP(C) 2617/2011SRI DAMBARUDHAR BARMAN
Vs
THE CENTRAL BANK OF INDIA & 3 ORS
Major punishment with respect to Service of Local Bodies, Banks, State & Central Public Sector Undertaking, Statutory Bodies and Universities and InstitutionsHON達LE THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
6728thCRP 445/2014JITEN KALITA
Vs
SMT. DIPALI LAHKAR & 3 ORS.
Civil Revision under Article 227 of the ConstitutionHON達LE MR. JUSTICE N. CHAUDHURY
6828thWP(C) 5120/2014UNION OF INDIA & 3 ORS
Vs
KAMAL NAYAN GOSWAMI & 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達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
6928thWP(C) 5182/2014UNION OF INDIA & 3 ORS
Vs
AMOL CHAKRABORTY & 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達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
7028thWP(C) 5258/2014UNION OF INDIA & 3 ORS
Vs
DURGA PRASAD TAYE & 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達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
7128thWP(C) 5284/2014THE UNION OF INDIA & 2 ORS
Vs
MES NO.243522 SHRI AGA RENGMA & 49 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達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
7228thWP(C) 5288/2014THE UNION OF INDIA & 2 ORS.
Vs
MES NO.243681 SRI S. MANGI SINGH & 46 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達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
7328thWP(C) 5418/2014THE UNION OF INDIA & ANR.
Vs
SD-211720 SHRI NARESH KUMAR & 8 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達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
7428thCRP 22/2015SUDARSHAN PAUL
Vs
PRADIP KUMAR ROY
Civil Revision against orders passed by Civil Court in suitsHON達LE MR. JUSTICE N. CHAUDHURY
7528thWA 184/2015MOMIN ALI 36 ORS
Vs
STATE OF ASSAM & 6 ORS
Writ Appeals under the Gauhati High Court RulesHON達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
7628thWA 405/2015ANANTA RAM NATH & 17 ORS
Vs
THE STATE OF ASSAM & 9 ORS
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
7728thWA 406/2015DEBEN CHANDRA NATH & 38 ORS
Vs
THE STATE OF ASSAM & 9 ORS
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
7828thWP(C) 2912/2015UNION OF INDIA & ANR.
Vs
M.E.S. NO 209923, SHRI KONAPALA GOPAL RAO
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 MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
7928thWP(C) 2964/2015UNION OF INDIA & 2 ORS.
Vs
M.E.S. NO.243430, SHRI LOWERENCE MARAK & 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達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
8028thWP(C) 3047/2015THE UNION OF INDIA & ANR.
Vs
SHRI KANAK RAVA & & 13 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達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
8128thWP(C) 3638/2015BAHARI RESERVE GAON MIN SAMABAY SAMITTEE LTD. & ANR
Vs
THE STATE OF ASSAM AND 2 ORS
Settlement of Fishery by the State Govt.HON達LE MR. JUSTICE A.K. GOSWAMI
8228thCRP 84/2016DR. S. JAMES GREGORY & ANR
Vs
M/S THAKURSIDAS BANWARILAL & CO.
Civil Revision against orders passed by Civil Court in suitsTHE HON達LE MR. JUSTICE SUMAN SHYAM
8328thCRP 85/2016DR. S. JAMES GREGORY & ANR
Vs
SURENDRA KR. DEORAH & 3 ORS.
Civil Revision against appellate decree under the Local Rent Control ActTHE HON達LE MR. JUSTICE SUMAN SHYAM
8428thPIL 22/2016HAYDAR HUSSAIN
Vs
THE STATE OF ASSAM AND 8 ORS
Public Interest LitigationsHON達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
8528thPIL 30/2016ASSAM SANMILITA MAHASANGHA
Vs
THE UNION OF INDIA & 7 ORS
Public Interest LitigationsHON達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
8628thWA 72/2016JOGESHWAR BARUAH
Vs
THE STATE OF ASSAM & 2 ORS
Writ Appeals under the Gauhati High Court RulesHON達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
8728thWA 78/2016SRI DAMBARUDHAR BARMAN
Vs
THE CENTRAL BANK OF INDIA & 3 ORS
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
8828thWP(C) 109/2016PIJUPARA HARIDOBA PAHARPARA JALJALI MATCHYA BEBASAI SAMABAY SAMITY LTD.
Vs
THE STATE OF ASSAM & 6 ORS
Settlement of Fishery by the State Govt.HON達LE MR. JUSTICE A.K. GOSWAMI
8928thWP(C) 477/2016THE UNION OF INDIA & ANR.
Vs
SD-211678, SHRI SEKHAR DOOM & 17 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達LE MR. JUSTICE AJIT SINGH, THE CHIEF JUSTICE
HON達LE MR. JUSTICE MANOJIT BHUYAN
9029thRFA 68/2002HAZI ABDUS SALAM BARLASKAR
Vs
KANCO ENTERPRISES LTD & ORS
Appeals against Original DecreesHON達LE MR. JUSTICE SUMAN SHYAM
9129thRSA 201/2006ABDUL MNNAN & ORS
Vs
PWDHARI CHOUHAN
Second appeals arising out of suits in respect other mattersHON達LE MR. JUSTICE N. CHAUDHURY
9229thRSA 92/2007CHANDIPUR TEA ESTATE
Vs
DEVILAL BASFOR
Second Appeals arising out of suits for title and/or injunctionHON達LE MR. JUSTICE N. CHAUDHURY
9329thWP(C) 2177/2011SMTI JOYMOTI DAS
Vs
THE UNION OF INDIA & ORS
Compensations relating to Land MattersHON達LE MR. JUSTICE HRISHIKESH ROY
9430thMC 94/2015UNION OF INDIA
Vs
FORCE NO. 911520081 ASI (M) SUJIT BHATTERCHARJEE
 HON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
9530thWA 280/2015THE STATE OF ASSAM
Vs
ANIL KUMAR BARUA
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
9630thPIL 3/2016DR. HIREN GOHAIN & 2 ORS.
Vs
THE STATE OF ASSAM AND 6 ORS
Public Interest LitigationsHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
9730thWA 22/2016MUNNA SINGH @ SHRI AMARESH SINGH
Vs
MANOJ LALA & ANR
Writ Appeals under the Gauhati High Court RulesHON達LE THE CHIEF JUSTICE MR. AJIT SINGH
HON達LE MR. JUSTICE MANOJIT BHUYAN
9830thWP(C) 9/2016PEMA KHANDU & 13 ORS
Vs
THE SPEAKER & 4 ORS
Other Civil Rules relating to other Writ PetitionsTHE HON達LE MR. JUSTICE T. VAIPHEI
THE HON達LE MR. JUSTICE UJJAL BHUYAN
9931stRSA 182/2003PADMA NATH GAYAN AND ORS
Vs
NAREN GAYAN AND ORS
Second Appeals arising out of suits for title and/or injunctionHON達LE MR. JUSTICE N. CHAUDHURY
10031stRFA 3/2009M/S LAHOTY ENTERPRISES & ORS
Vs
THE ASSAM STATE WAREHOUSING CORP. LTD. & ORS.
Appeals against Original DecreesTHE HON達LE MR. JUSTICE SUMAN SHYAM
10131stMACApp. 113/2011SMT SUKLA CHAKRABORTY & ANR
Vs
THE DIRECTOR OF AGRICULTURE & 3 ORS
Appeals from motor accident claims tribunalHON達LE MR. JUSTICE SUMAN SHYAM
10231stWP(C) 4497/2011SAMSUL HOQUE HAZARI
Vs
THE UNION OF INDIA & ORS
Other Civil Rules relating to other Writ PetitionsTHE HON達LE MR. JUSTICE HRISHIKESH ROY

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