JAYASREE S., 3A, 3RD FLOOR, ACCORD BUILDERS, KRISHNA KUDI Vs. STATE OF KERALA
LAWS(KER)-2017-10-307
HIGH COURT OF KERALA
Decided on October 03,2017

Jayasree S., 3A, 3Rd Floor, Accord Builders, Krishna Kudi Appellant
VERSUS
STATE OF KERALA Respondents

JUDGEMENT

A.M.SHAFFIQUE,J. - (1.) L.A.A. Nos. 1313/2009 and 1359/2009 arise from the judgment dated 13/08/2008 in L.A.R.No.234/1998 of the Additional Sub Court, Kollam. The appellants in L.A.A.No. 1313/2009 are claimants 1 and 2 in L.A.R.No.234/1998 and the appellants in L.A.A.No.1313/2009 is the State.
(2.) L.A.A.No.268/2017 has been filed by the 4th claimant in L.A.R.No.234/1998 and the claimant in L.A.R.No.235/1998. L.A.A.No.52/2011 is filed by the State against the judgment in L.A.R.No.235/1998.
(3.) Since these appeals are filed against a common judgment, they are heard and decided together:;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.