UPENDRAN, S/O BHARGAVAN Vs. SOBHANA, W/O UPENDRAN
LAWS(KER)-2017-10-200
HIGH COURT OF KERALA
Decided on October 09,2017

Upendran, S/O Bhargavan Appellant
VERSUS
Sobhana, W/O Upendran Respondents

JUDGEMENT

A. M. Shaffique, J. - (1.) Since common questions arise for consideration in the above Regular First Appeals (RFAs), they are heard and decided together. The judgment in the RFAs has a bearing to the judgment which is impugned in LAA No.48/2012 and hence the said appeal is also heard and decided along with the RFAs.
(2.) Rfa Nos.151/08 and 372/08 have arisen from the common judgment in OS No.209/1996 and RFA No.373/2008 had arisen from the very same common judgment relating to OS No.614/95. LAA No. 48/12 has arisen from the judgment in LAR No.188/1998 which was decided separately.
(3.) Rfa No.372/2008 has been filed by defendants 1 to 4 and 8 in OS No.209/1996 and RFA No.151/2008 has been filed by the defendants 10 and 11 in the same suit. RFA No.373/2008 has been filed by the plaintiff in OS No. 614/1995.;


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