CHOTELAL SAHU Vs. VISHRAM TUMKERI
LAWS(CHH)-2005-6-7
HIGH COURT OF CHHATTISGARH
Decided on June 28,2005

Chotelal Sahu Appellant
VERSUS
Vishram Tumkeri Respondents

JUDGEMENT

V.K.SHRIVASTAVA,J. - (1.) The plaintiffs-respondent Nos. 1 to 3 filed a suit for declaration and injunction alongwith an application under Section 91(1)(b) of the Code of Civil Procedure for permission to file the suit on the ground that the suit property is recorded as Gothan in revenue record and the defendants-applicants are making construction over the said property and thereby causing public nuisance and by so wrongful act affecting the public. The defendants-applicants opposed the application, and filed an application under Order VII Rule 11 of the Code of Civil Procedure stating that, the plaintiffs may avail relief from the Revenue Court under the Land Revenue Code and notice under Section 80 of the Code of Civil Procedure has not been served on the Government, therefore, the suit, being barred by law, is not tenable.
(2.) Learned Trial Court, vide impugned order dated 21-9-1998, allowed the application filed by the plaintiffs-respondent Nos. 1 to 3 under Section 91(1) of the Code of Civil Procedure and rejected the application filed by the defendants- applicants under Order VII Rule 11 of the Code of Civil Procedure.
(3.) Learned Counsel for both the parties are hear at length.;


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