SURESH ALIAS GOPAL Vs. SHUBH LAXMI GRIH NIRMAN
LAWS(MPH)-2018-4-326
HIGH COURT OF MADHYA PRADESH
Decided on April 06,2018

Suresh Alias Gopal Appellant
VERSUS
Shubh Laxmi Grih Nirman Respondents

JUDGEMENT

S.C.SHARMA,J. - (1.) Parties through their counsel.
(2.) The petitioner before this Court has filed this present review petition being aggrieved by the judgment dated 15/2/2018 passed in First Appeal No. 81/1999 (Shubh Laxmi Grih Nirman v. Suresh @ Gopal).
(3.) Learned counsel for the petitioner has argued before this Court that the findings given by this Court in respect of possession are perverse findings.;


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