MAN MOHAN VERMA Vs. SHEELA SHARMA
LAWS(DLH)-2007-11-52
HIGH COURT OF DELHI
Decided on November 26,2007

MAN MOHAN VERMA Appellant
VERSUS
SHEELA SHARMA Respondents

JUDGEMENT

- (1.) THE plaintiff, Shri Man Mohan Verma was born out of the wedlock of late Shri G. V. Verma and Shrimati Durgawati Verma, defendant No. 3. The plaintiff has two other siblings - a brother, Mr. S. K. Verma, defendant No. 2 and a sister Shrimati Vimla Verma, defendant No. 4.
(2.) IT is the case of the plaintiff that their late father was married only once to defendant No. 3. Defendant No. 3 has also passed away on 11. 12. 2004 and her legal heirs are already on record. The plaintiff further claims that all the aforesaid persons constituted a joint Hindu Family till the time their late father passed away on 17. 1. 1995 in USA. The joint Hindu Family is alleged to have owned various properties both movable and immovable including the property bearing No. El-12, Green Park, New Delhi, which was controlled by his late father.
(3.) IT appears that there was one more sibling of the plaintiff Col. Sushil kumar, who is stated to have passed away and his wife and son are stated to have left India and residing in USA and are not even heard of for the last 20 years prior to the filing of the suit. The plaintiff states that on the demise of his late father the ancestral property has devolved on the other parties.;


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