CHHAJOO MAL Vs. SUKHBIR SINGH JAIN (DEAD) BY LRS. AND OTHERS
LAWS(SC)-1982-1-49
SUPREME COURT OF INDIA
Decided on January 13,1982

Chhajoo Mal Appellant
VERSUS
Sukhbir Singh Jain (Dead) By Lrs. And Others Respondents

JUDGEMENT

- (1.) We have gone through the Judgments of the three Courts below and we find that the judgment of the High Court is right. On an examination of the documents on which the plaintiff had relied the High Court has rightly drawn the conclusion that the 'Dabari and the rasta' in question have not been proved to be of the exclusive ownership of the plaintiff or his ancestors and that the right of passage belonged to the respondent carried with it the right of beneficial and proper enjoyment of his property including provisions of modern amenities like electricity, etc. The appeal is therefore dismissed with no order as to costs.;


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