RAM SUNDER LAL Vs. LACHMI NARAIN
LAWS(BOM)-1929-3-14
HIGH COURT OF BOMBAY
Decided on March 14,1929

RAM SUNDER LAL Appellant
VERSUS
LACHMI NARAIN Respondents

JUDGEMENT

- (1.) This is an appeal by the defendants in the suit against a decree of the High Court of Judicature at Allahabad, dated July 6, 1926, whereby a decree of the Subordinate Judge of Ghazipur, dated April 7, 1923, was modified.
(2.) The suit was brought on March 2, 1922, by the plaintiffs, the minor sons of one Sat Narain Pande, who died in 1915, by their mother, Musammat Narain Kunwar, their certificated guardian, against the defendants, to recover possession of the property specified in the plaint, viz., Mauza Kanauli and Mauza Sikandra, and for a declaration that a certain sale deed dated July 21, 1908, purporting to have been executed by Sat Narain Pande, the father of the plaintiffs, in favour of one Misri Lai, the ancestor of the defendants, was invalid.
(3.) It was alleged by the plaintiffs that their father was a notorious debauchee and had squandered the joint family property in meeting the expenses of his debauchery and immoral habits; that the above-mentioned sale deed was executed without any valid necessity and any legal antecedent debt and without any consideration by inserting wrong and fictitious debts and necessities therein.;


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