LAKEVIEW MERCANTILE COMPANY REPRESENTED BY DARIUS KHAMBATTA, DIRECTOR Vs. PANDURANG PEREIRA & 8 ORS
LAWS(BOM)-2017-4-235
HIGH COURT OF BOMBAY
Decided on April 26,2017

Lakeview Mercantile Company Represented By Darius Khambatta, Director Appellant
VERSUS
Pandurang Pereira And 8 Ors Respondents

JUDGEMENT

C.V. Bhadang, J. - (1.) Both these petitions arise out of the order dated 25/5/2015 passed by the learned District Judge, North Goa, Panaji in Civil Miscellaneous Application No.127/2014. As such the Petitions are being disposed of by this common judgment.
(2.) For the sake of convenience the parties are referred to in their capacity as in W.P. No.769/2015. On 27/1/1999 the Respondent Nos.1 to 7 filed an application before the learned Mamlatdar under section 7 r/w section 4 of the Goa Daman & Diu Agricultural Tenancy Act 1964 ('Act' for short) which was registered as case No.TNC/Decl/Bam/11/99 before the learned Joint Mamlatdar. That application was filed against the Respondent Nos.8 and 9 seeking declaration that the Respondent Nos.1 to 7 are the tenants in respect of land surveyed under No.24/1 of village Bambolim Tiswadi Taluka, Goa. On 25/11/2002 the Respondent Nos. 1 to 7 filed an application under section 8-A of the Act against the Respondent No.8 and legal heirs of the Respondent No.9 seeking injunction restraining these Respondents from creating third party interest in the land surveyed under No.24/1 and restraining these Respondents from dispossessing the Respondent Nos.1 to 7 from the suit property.
(3.) The Petitioner purchased the subject land under a Sale Deed dated 26/2/2008 and claim to be in possession of the same.;


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