K.V.MURALIDHAR Vs. K.V.ANANDA RAO & ORS.
LAWS(SC)-2016-1-23
SUPREME COURT OF INDIA
Decided on January 07,2016

K.V.Muralidhar Appellant
VERSUS
K.V.Ananda Rao And Ors. Respondents

JUDGEMENT

ANIL R.DAVE, J. - (1.) Heard learned counsel for the parties at length.
(2.) Upon hearing the learned counsel, it appears that two important documents have not been properly considered by the High Court and no specific findings have been recorded thereon, namely; 1) compromise arrived at in O.S. No. 47/70 on 29.11.1975 and 2) a memorandum recording oral partition dated 10.11.1985.
(3.) We are of the view that specific findings ought to have been recorded on the aforesaid two documents so as to determine the rights of the parties.;


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