VISHRAM @ PRASAD GOVEKAR & ORS. Vs. SUDESH GOVEKAR (D) BY LRS. & ORS.
LAWS(SC)-2016-12-63
SUPREME COURT OF INDIA
Decided on December 14,2016

Vishram @ Prasad Govekar And Ors. Appellant
VERSUS
Sudesh Govekar (D) By Lrs. And Ors. Respondents

JUDGEMENT

A.K.Sikri,J. - (1.) Leave granted.
(2.) It is a property dispute between the parties who are related to each other. It becomes desirable to take note of their relationship before proceeding with the factual background that led to the dispute. Following is the sketch of the family tree which describes the parties: ...[VERNACULAR TEXT OMITTED]...
(3.) As can be gathered from the above, respondent Nos. 1 to 3 are the children and respondent Nos. 4 and 5 are the sons-in-law of late Vassudev Govekar. On the other hand, appellant No.1 is the uncle (brother of late Vassudev Govekar) of the respondents. Appellant No.2 is the wife of appellant No.1 and appellant No.3 is their son. Vassudev Govekar and Vishram (appellant No.1) are the sons of late Shri Jagannath Govekar, whose wife Lilavati (since deceased) was also arrayed as defendant No.3 in the suit that was filed by respondent Nos. 1 to 5. The three appellants herein were respondent Nos. 1, 2 and 4 in the said suit. THE SUIT;


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