KHOKHAR KANUBHAI VALAJIBHAI AND ORS Vs. STATE OF GUJARAT AND ORS
LAWS(GJH)-2014-4-221
HIGH COURT OF GUJARAT
Decided on April 16,2014

Khokhar Kanubhai Valajibhai And Ors Appellant
VERSUS
State Of Gujarat And Ors Respondents

JUDGEMENT

- (1.) BEING aggrieved by the dismissal of appeal i.e. Civil Appeal From Order No.19/08 by the Additional District Judge Himmatnagar, District: Sabarkantha, the petitioners have preferred present petition.
(2.) THE suit land i.e. part of Block NO.577, is situated at Village Mudeti, Taluka Idar, District Himmatnagar. It is the say of plaintiffs that they belong to scheduled tribe and that they are possessing the suit land since last more than 100 years. It is their say that they are cultivating the suit land without any obstruction peacefully. In substance, the plaintiffs claim their right on the basis of adverse possession. It appears that in the revenue record the suit land is in the name of Mudeti Gram Panchayat. It further appears that the Government intended to use the suit land for the use of SRP that had led the petitioner to file the Civil Suit before the trial Court.
(3.) HEARD learned advocates for the parties. Learned advocate for the petitioners at the time of hearing has drawn attention to AnnexureF later part of it reads thus: " XXX XXX XXX. ";


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