GAURI SHANKAR Vs. LALITA DEVI
LAWS(DLH)-2007-5-308
HIGH COURT OF DELHI
Decided on May 02,2007

Sh. Gauri Shankar and Anr. Appellant
VERSUS
Smt. Lalita Devi and Ors. Respondents

JUDGEMENT

Pradeep Nandrajog, J. - (1.) PETITIONERS are aggrieved by the order dated 11.11.2003 passed by the learned Trial Judge dismissing their application under Order 22 Rule 10 of the Code of Civil Procedure.
(2.) IN brief, petitioners claimed assignment under the original plaintiffs and therefore prayed leave of the court to be substituted as plaintiffs. Relevant facts to be noted for adjudicating the claim of the petitioners are that Late Pandit Durga Dass was blessed with 4 children namely Badri Prasad, Dharma Nand, Lalita Devi and Rekha.
(3.) ON his demise, a dispute has arisen pertaining to property No. 368 -373, Kucha Ghasi Ram, Chandni Chowk, Delhi. The two daughters namely Lalita Devi and Rekha claim 25% share each on the ground that the property referred to hereinbefore was the self acquired property of their father. They claim that he bequeathed the same under a will to all four children.;


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