SHANTARAM NAMDEO GHULE AND ANOTHER Vs. SUBDIVISIONAL OFFICER, JALGAON JAMOD AND OTHERS
LAWS(BOM)-2017-12-185
HIGH COURT OF BOMBAY
Decided on December 18,2017

Shantaram Namdeo Ghule And Another Appellant
VERSUS
Subdivisional Officer, Jalgaon Jamod And Others Respondents

JUDGEMENT

Z.A. Haq, J. - (1.) Heard.
(2.) The petitioners have challenged the order passed by the SubDivisional Officer by which revision application filed by the respondent Nos.2 to 6 under Section 23(2) of the Mamlatdars' Courts Act, 1906 is allowed.
(3.) The petitioners had filed an application under Section 5 of the Act of 1906 which was allowed by the NaibTahsildar, Sangrampur by order dated 6 th May, 2013. The NaibTahsildar upheld the claim of the petitioners regarding right of way and directed the respondent Nos.2 to 6 that they should not obstruct the present petitioners from using the way as claimed by them. This order, passed by NaibTahsildar, was challenged by the respondent Nos.2 to 6 in revision under Section 23(2) of the Act of 1906. The revision application is allowed by the impugned order.;


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