MRITUNJOY PRAMANIK Vs. SUB DIVISIONAL OFFICER TAMLUK
LAWS(CAL)-1963-8-9
HIGH COURT OF CALCUTTA
Decided on August 19,1963

MRITUNJOY PRAMANIK Appellant
VERSUS
SUB DIVISIONAL OFFICER TAMLUK Respondents

JUDGEMENT

- (1.)THIS Rule is directed against an order made by respondent No. 2, Bhagchas Officer, under section 19b, of the West Bengal Land Reforms Act, as affirmed in appeal by the respondent No, 1, Sub-divisional Officer, Tamluk.
(2.)THE petitioners claim to have purchased 48 acres of land, in plot No, 216 of Mouza Kasijhora, from respondent No. 7 and another. Respondent No. 8 disputes the title of the petitioners on the basis of the said purchase. There is a litigation now going on before the first court of the Munsif at Tamluk, between the petitioners and the respondent No. 8 on the question of title to the above mentioned plot.
(3.)RESPONDENTS Nos. 3 to 5, at one time, claimed title to the disputed land in the settlement proceedings but failed to have their name-; recorded as owners of the disputed plot of land. Failing in their claim of title to the land, the respondents Nos. 3 to 5 took up the attitude that they were bargadar in possession of the disputed land and filed an application under section 19b of the West Bengal Land Reforms act before the respondent No. 1, Bhagchas Officer alleging that the petitioners had wrongfully dispossessed them of the paddy cultivated by them on the disputed land and praying for a share in the paddy or the price thereof.


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