for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

ORDER 02: ESTABLISHMENT OF A PERMANENT BENCH OF GAUHATI HIGH COURT AT SHILLONG


There shall be established a permanent Bench of the Gauhati High Court at Shillong, and such Judges of the Gauhati High Court, being not less than two in number, as the Chief Justice of that High Court may, from time to time nominate, shall sit at Shillong in order to exercise the Jurisdiction and powers for the time being vested in the Gauhati High Court in respect of cases arising in the State of Meghalaya. Provided that the Chief Justice of that High Court may, in his discretion, order that any case or class of cases arising in the State of Meghalaya shall be heard at Gauhati.

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