NANDU S/O BHAGWAN PARDESHI, Vs. SMT.HIRKANBAI WD/O ADHAR PATIL
LAWS(BOM)-2017-12-96
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on December 15,2017

Nandu S/O Bhagwan Pardeshi, Appellant
VERSUS
Smt.Hirkanbai Wd/O Adhar Patil Respondents

JUDGEMENT

RAVINDRA.V.GHUGE,J. - (1.) By this Second Appeal, the Appellant/ original Defendant seeks to challenge the judgment and decree dated 07.08.2013 delivered by the Trial Court in Regular Civil Suit No.118/2005, as well as the judgment dated 07.10.2016 delivered by the First Appellate Court, by which Regular Civil Appeal No.272/2013 filed by the Defendant was dismissed.
(2.) I have considered the strenuous submissions of the learned Advocates for the respective sides.
(3.) The contention of the Appellant is that the mother of the original Plaintiffs (Yashodabai) had entered into an agreement to sale on 16.12.1968 with the father of the Appellant (Bhagwan) and the Appellant's father was put in possession of the land admeasuring 13 H 87 R (Potkharaba 17 H 87 R) in Gat No.3 and the land admeasuring 8 H 62 R (Potkharaba 1 H 32 R) in Gat No.112. Since then, his father and thereafter, the Appellant is in peaceful possession of the said land.;


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