JHANAK SINGH Vs. LAXMAN BAJAJ
LAWS(MPH)-2021-3-16
HIGH COURT OF MADHYA PRADESH
Decided on March 09,2021

JHANAK SINGH Appellant
VERSUS
Laxman Bajaj Respondents

JUDGEMENT

Prakash Shrivastava,J. - (1.) Heard. By this petition, the petitioner is seeking review of the order dated 03.02.2021 passed in MP No.2125/2020 whereby the miscellaneous petition filed by the petitioner challenging the concurrent orders in revenue proceedings passed by the SDO and Additional Commissioner has been dismissed.
(2.) The submission of counsel for the petitioner is that this Court has recorded a finding about partition whereas no partition has taken place and such a finding will effect the petitioner's right in civil proceedings.
(3.) Having examined the record, it is noticed that this Court taking note conduct of the petitioner about execution of the sale deed and the conclusion drawn by the SDO has affirmed the finding of partition. Needless to say that the above observation has been made by this Court while considering the correctness of the orders passed by the revenue authorities, therefore, the same will not effect the petitioner's right in civil proceedings. Hence, I am of the opinion that there is no error apparent on the face of the record.;


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