SHRIJI NIVAS CO-OP HOUSING SOCIETY Vs. VITHALBHAI NARSIBHAI PATEL
LAWS(GJH)-1983-8-35
HIGH COURT OF GUJARAT
Decided on August 30,1983

Shriji Nivas Co-op Housing Society Appellant
VERSUS
Vithalbhai Narsibhai Patel Respondents

JUDGEMENT

- (1.) It cannot be said that the boundary dispute between the plaintiff and the society is a dispute touching the business of the society. The learned judge was right in holding that as the dispute between the appellant-society and the respondent is a boundary dispute of their respective lands, it cannot be said that it touches the business of society. The dispute is with regard to the ownership of land and hence it cannot be said to be touching the business of the society. When a third party contends that the society is not the owner of a particular piece of land, it cannot be said that the said contention obviously touches the business of the society. Appeal dismissed. ;


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