L M MANILAL Vs. ANIL KUMAR RAMPAL
LAWS(DLH)-2007-7-173
HIGH COURT OF DELHI
Decided on July 17,2007

L.M. MANILAL Appellant
VERSUS
ANIL KUMAR RAMPAL Respondents

JUDGEMENT

SANJAY KISHAN KAUL, J. - (1.) The decree holder filed a suit for specific performance against one Shri K.L. Rampal in 1977. The judgment debtor filed a suit for possession against the decree holder and a partnership firm being CS(OS) 866/1981. These two suits were in respect of plot of land measuring 800 square yards located at B-15, Westend, New Delhi.
(2.) In the suit for possession filed by the judgment debtor herein, a compromise was recorded on 2.11.1998. The compromise marked as Ex.'C1' is a memorandum of understanding dated 30.5.1998 which was directed to form a part of the decree and a decree sheet was directed to be prepared in terms thereof.
(3.) The settlement arrived at between the parties provided that property No.B-15, Westend, New Delhi, which was in the possession of decree holder, would be handed over to the judgment debtor. A further settlement was that in view of the decree holder having given up their rights of specific performance as also surrendering possession, the judgment debtor was to make available two flats and half basement in Vasant Vihar for the benefit of the decree holder apart from the payment of a sum of Rs.35.00 lacs, to be paid to the decree holder.;


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