LAKHAN SINGH Vs. BETI BAI
LAWS(SC)-2016-12-51
SUPREME COURT OF INDIA
Decided on December 08,2016

LAKHAN SINGH Appellant
VERSUS
BETI BAI Respondents

JUDGEMENT

R. Banumathi, J. - (1.) - This appeal arises out of the judgment passed by the High Court of Madhya Pradesh, Jabalpur Bench at Gwalior dismissing the Second Appeal No.242 of 1998 dated 02.02.2006 and thereby confirming the judgment of the first appellate court.
(2.) It is not necessary to refer to the facts in detail. Brief facts are that: Mother of respondent No.1 Beti Bai (plaintiff) filed civil suit against the appellant and his father Nonitram (defendant) for declaration of title and recovery of possession. In the plaint, it was alleged that Nonitram who was brother-in-law of Khuman Singh, was cultivating the land of Khuman Singh. Taking advantage of Khuman Singh's illiteracy and ailing condition, Nonitram got the sale deed executed on 11.05.1966. The appellant got his name mutated in the revenue record also. Beti Bai filed the suit for declaration of title and for recovery of possession, alleging that the sale deed was taken from Khuman Singh for a meagre price and the same is not binding on Beti Bai.
(3.) The trial court decreed the suit of the respondent-plaintiff Beti Bai and held that the sale deed is null and void; declared the respondent-plaintiff as owner of the property and ordered for recovery of possession. Aggrieved by the judgment and decree passed by the trial court, the appellant filed the first appeal before the District Judge, Vidisha. The first appellate court partly allowed the appeal. The first appellate court held that the sale deed executed in favour of the appellant-defendant for the disputed land is null and void; however, so far as the house is concerned, the sale deed was found to be valid and to that extent, the judgment of the trial court was set aside. The appellant-defendants were ordered to deliver the possession of the disputed land to the respondent-plaintiffs. Being aggrieved, the appellants preferred second appeal before the High Court which affirmed the judgment of the first appellate court by the impugned judgment. Hence this appeal.;


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