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Bihari Singha & Another v/s The Union of India & Others

    WP(C) Nos. 113, 139 of 2019

    Decided On, 13 September 2022

    At, High Court of Meghalaya

    By, THE HONOURABLE MR. JUSTICE H. S. THANGKHIEW

    For the Petitioners: S. Chakrawarty, Sr. Advocate, A. Barua, Advocate. For the Respondents: R. Debnath, CGC.



Judgment Text

Judgment & order (oral):

1. Pursuant to the order dated 21.07.2022, Mr. R. Debnath, learned CGC on behalf of the respondents, has submitted that both these matters can be taken up by the respondents for consideration on the prayers as made out in these writ petitions.

2. Mr. S. Chakarwarty, learned Senior counsel assisted by Ms. A. Barua, learned counsel for the petitioners is also open to the suggestion, however prays that the same should be taken up by the higher authorities, preferably by the respondent No. 3 i.e. Major General Electronics Mechanical Engineering situated at Fort William, Kolkata.

3. Heard the learned counsels for the parties.

4. Looking into the nature and grievances as put up by the petitioners, in the considered view of this Court, the matter can be effectively dealt with by the respondent No. 4 i.e. Deputy Director Electronics Mechanical Engineering Corps., Headquarters 101 Area, Shillong, or equivalent for disposing of the matter in accordance with law. It is ordered accordingly.

5. It is made clear that the grievances of the petitioners would be confined and limited only to the prayers as made out in the writ petition.

6. It is expected that the matter shall be disposed of expeditiously, preferably within a period of 6(six) months from the date of presentation of a copy of this order before t

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he respondent No. 4. 7. With the above noted directions, by this common order, these writ petitions stand closed and are accordingly disposed of.
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