MOHAMMAD JEBBAS ALI Vs. RAHIMA BIBI
LAWS(CAL)-1983-4-5
HIGH COURT OF CALCUTTA
Decided on April 29,1983

MOHD. JEBBAS ALI,MAINUDDIN MONDAL,TARAPADA SHOME Appellant
VERSUS
RAHIMA BIBI,SAMSER SEIKH,PARBATI CHARAN SARKAR Respondents

JUDGEMENT

Mookerjee, J. - (1.) When a portion or share of a holding of a raiyat is transferred to a stranger, any co-sharer raiyat of the sold holding or a raiyat possessing an adjacent holding may, within the prescribed time, under S. 8(1) of the West Bengal Land Reforms Act, 1955 apply to the Munsif having territorial jurisdiction for transfer of the said portion or share of the holding to him on deposit of the consideration money together with further sum of ten per cent of the total amount.
(2.) Any person aggrieved by an order of the Munsif under S. 9 of the West Bengal Land Reforms Act may appeal to the District Judge having jurisdiction over the area within which the land is situated.
(3.) The principal point in these three Revisional Application is:;


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