BIKASH RANJAN DUTTA Vs. RENUBALA NATH
LAWS(TRIP)-2021-4-50
HIGH COURT TRIPURA
Decided on April 26,2021

Bikash Ranjan Dutta Appellant
VERSUS
Renubala Nath Respondents

JUDGEMENT

S.TALAPATRA, J. - (1.) Heard Mr. S Lodh, learned counsel appearing for the appellants as well as Mr. S Bhattacharjee, learned counsel appearing for the respondent.
(2.) This is an appeal under Section 100 of the CPC from the judgment and order dated 25.03.2017 delivered in Title Appeal No.28/2016 by the District Judge, North Tripura, Dharmanagar reversing the judgment dated 13.06.2016 passed by the Civil Judge (Junior Division), Dharmanagar, North Tripura in TS No.24/2014.
(3.) At the time of admission, the following substantial question of law was framed: 'Whether the consideration of Khatian No.743 which was not admitted is perverse or beyond jurisdiction?' ;


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