A.PONMANI Vs. ARULMIGHU DHARMARAJA THIRUKOIL
LAWS(MAD)-2019-12-79
HIGH COURT OF MADRAS
Decided on December 18,2019

A.Ponmani Appellant
VERSUS
Arulmighu Dharmaraja Thirukoil Respondents

JUDGEMENT

S.M.SUBRAMANIAM,J. - (1.) The lis on hand is filed against the judgment and decree dated 11.07.2013 passed by the learned V Additional Judge, City Civil Court, Chennai in O.S.No.13807 of 2010.
(2.) The original suit was instituted by the respondent, who is the plaintiff in the suit and the appellant in the appeal suit is the defendant in the original suit.
(3.) The suit was instituted to direct the defendant to quit and deliver vacant possession of the schedule land, for mandatory injunction, directing the defendant to remove the superstructure illegally put up in the temple schedule land and restore to its original position, to pay Rs.960/- per month being damage and mesne profits from March 1996 to February 1997 and to pay future damages and mesne profits at the rate of Rs.80/- from the date of plaint till the date of possession and for the costs.;


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