BRIJLAL CHHIBABHAI BHAGAT Vs. RANCHHODBHAI GANDABHAI PRAJAPATI
LAWS(GJH)-1983-7-17
HIGH COURT OF GUJARAT
Decided on July 01,1983

BRIJLAL CHHIBABHAI BHAGAT Appellant
VERSUS
Ranchhodbhai Gandabhai Prajapati And Another Respondents

JUDGEMENT

A.P.RAVANI, J. - (1.) The questions which have arisen this petition are-
(2.) Is the consent decree passed on the basis of the compromise arrived at between the parties at Lok Adalat anyway different and distinct from other consent decrees ? On what grounds such a consent decree i.e. a decree based on compromise arrived at between the parties at Lok Adalat can be challenged ?
(3.) The petition is directed against an order dated December 20 1982 passed by the learned Jt. Civil Judge (JD.) Valsad refusing to set aside a decree passed by the Court on the basis of the compromise arrived at between the parties at Lok Adalat held on December 12 1982 at Valsad.;


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