ABHIMANYU MONDAL Vs. ANANDA KUMAR MONDAL
LAWS(CAL)-1983-11-5
HIGH COURT OF CALCUTTA
Decided on November 24,1983

ABHIMANYU MONDAL Appellant
VERSUS
ANANDA KUMAR MONDAL Respondents

JUDGEMENT

- (1.) THIS is an appeal by the plaintiffs- from a decree of affirmance passed by the learned subordinate Judge, 8th Court, Alipore, 24 Parganas in a suit for a declaration of title, confirmation of possession and permanent injunction.
(2.) ADMITTEDLY the disputed plot No. 2409 measuring. 43 acre appertaining to c. S. Khatian No. 442 of Mouja Merudandi, P. S. Basirhat originally belonged to three brothers Gourhari, Hazari and Haripada Mondals and Gourhari subsequently purchased the l/3rd share of Hazari in the said plot by a registered kobala dated 15. 2. 1944.
(3.) THE plaintiffs as heirs of Gourhari have claimed l3rd share in the disputed plot. They brought the suit alleing that while they were in exclusive possession of a demarcated western 29 acre portion of the disputed plot by amicable arrangement with the other con sharers the defendant threatened to interfere with their possession.;


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