VIDHAYARAM ALIAS BRAJESHKUMAR DAMODARPRASAD Vs. DEVLAL MOOLCHAND
LAWS(MPH)-1980-8-36
HIGH COURT OF MADHYA PRADESH (FROM: GWALIOR)
Decided on August 22,1980

VIDHAYARAM ALIAS BRAJESHKUMAR DAMODARPRASAD Appellant
VERSUS
DEVLAL MOOLCHAND Respondents


Referred Judgements :-

LACHAMANSINGH V. SMT. BRISBHAN DULARI [REFERRED TO]
KUNDANBAI V. HAZARIBI [REFERRED TO]
AHEMAD V. GHISIA HIRA [REFERRED TO]
BEHARILAL V. KARAM CHAND [REFERRED TO]
RAMCHARANLAL V. MADHAVLAL [REFERRED TO]
JADAV VS. RAM SWARUP [REFERRED TO]



Cited Judgements :-

BHAGIRATH SHARMA VS. GENERAL PUBLIC [LAWS(CHH)-2007-11-19] [REFERRED TO]
JAGDISH CHANDRA AND OTHERS VS. CHANDRA SHEKHAR SHARMA [LAWS(MPH)-1988-9-57] [REFERRED TO]


JUDGEMENT

- (1.)THIS is an appeal under section 299 of the Indian Succession act, 1925, (hereinafter referred to as 'the Act') against order dated 2-1-1980 passed by the Additional District Judge, Shivpuri, refusing to grant probate in spite of holding the will executed by Smt. Dhanvanti, the testator, in favour of the appellant as duly proved.
(2.)THE appellant submitted an application for grant of probate in his favour in respect of a will dated 29-1-1970 (Ex. P. 1) executed by smt. Dhanwanti widow of Shri Ayodhya Prasad, resident of purani Shivpuri. The property bequeathed by the will in question is admittedly situated at shivpuri.
(3.)THE respondent opposed the grant of probate inter alia on the ground that the will set up by the appellant is not a genuine document.


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.