AIBUNNESSA Vs. HASHINA BEGAM
LAWS(TRIP)-2021-1-51
HIGH COURT TRIPURA
Decided on January 28,2021

Aibunnessa Appellant
VERSUS
Hashina Begam Respondents

JUDGEMENT

Akil Kureshi,J. - (1.) This appeal is directed against the judgment dated 14.01.2016 passed by the learned Land Acquisition Judge, Unakoti Judicial District arises in following background:
(2.) Aibun Nessa, the appellant is a first wife of deceased Meher Ullah. The deceased had married second time to Chayarun Nessa Khatun according to whom, a piece of land bearing Khatian No.857, plot no.1149 admeasuring 0.68 acres was gifted to her by her father-in-law during his lifetime and since then she became the owner of the said land. On the basis of such title she has sold the land to one Babul Debnath in the year 2009 and Babul Debnath sold the same land in the year 2010 to Hashina Begam.
(3.) Aibun Nessa and other family members had instituted a Title Suit No.11 of 2009 against Chayarun Nessa Khatun and her two sons and two daughters born from her marriage to late Meher Ullah. The prayers made in the suit as it originally stood was for a declaration of right, title and interest of Aibun Nessa over the said land. Since during the pendency of this suit, the above noted sale transactions took place, the suit was amended. The first and subsequent purchasers were added as additional defendants. The prayer clause was also amended. Both the registered sale deeds were challenged.;


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