GAJARABA BHIKHUBHA VADHER & ORS Vs. SUMARA UMAR AMAD(DECD) THROUGH LEGAL HEIRS AND 5 OTHERS
LAWS(GJH)-2016-10-123
HIGH COURT OF GUJARAT
Decided on October 19,2016

Gajaraba Bhikhubha Vadher And Ors Appellant
VERSUS
Sumara Umar Amad(Decd) Through Legal Heirs And 5 Others Respondents

JUDGEMENT

Z.K. Saiyed, J. - (1.) Present Second Appeal preferred under Section 100 of the Code of Civil Procedure, by the appellants challenging the judgment and order dated 7.11.2012 and decree dated 3.12.2012 passed by the learned Additional District Judge, Jamnagar, in Regular Civil Appeal No.130 of 2005, whereby the learned Additional District Judge allowed the Appeal and set aside the judgment and decree passed by the learned Extra Assistant Judge, Jamnagar, in Special Civil Suit No.77 of 1974 dated 17.4.1982 filed by the original plaintiff.
(2.) It is pertinent to note that original defendant had expired during the pendency of the Special Civil Suit No.77 of 1974 and original plaintiff had died during the pendency of the Regular Civil Appeal No.130 of 2005 and their respective legal heirs and representatives were joined in the proceedings.
(3.) Now, in this Appeal, the appellants being the third parties and respondents are original plaintiffs and defendants.;


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