CHRISTI VALJIBHASI GANGUBHAI Vs. VINAYAK RATANCHAND JAYRAM
LAWS(GJH)-1979-9-19
HIGH COURT OF GUJARAT
Decided on September 26,1979

CHRISTI VALJIBHAI GANGUBHAI Appellant
VERSUS
VINAYAK RATANCHAND JAYRAM Respondents

JUDGEMENT

A.N.SURTI - (1.) The petitioner Christi Valjibhai Gangubhai of Anand was aggrieved by the impugned judgment delivered by the Gujarat Revenue Tribunal in Revision Application No. TEN. B. A. 313 of 1975 decided on 21 and has filed the present petition under Articles 226 and 227 of the Constitution of India.
(2.) In order to appreciate the contentions raised by Mr. Shaikh the learned advocate for the petitioner a few relevant facts may be stated.
(3.) The respondent trust viz. I. P. Mission Trust Association I. P. Mission Compound Opposite Mission Hospital Anand district Kaira was owning land bearing Survey No. 2388/A admeasuring 1 Acre and 8 Gunthas situated in village Anand. The petitioner was cultivating the land as a tenant of the said survey number.;


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