SALICHARAN BISI Vs. SUKANTI PUJHARI
LAWS(ORI)-1978-11-4
HIGH COURT OF ORISSA
Decided on November 17,1978

SALICHARAN BISI Appellant
VERSUS
SUKANTI PUJHARI Respondents

JUDGEMENT

P.K.Mohanti, J. - (1.) This Civil revision is directed against an order refusing leave to amend the written statement.
(2.) Opposite party No. 1 filed Title Suit No. 7 of 1974 in the Court of Subordinate Judge, Sonepur for a declaration that the petitioner is not his adopted son and that the adoption, if any, is invalid. Although no relief for declaration of title or recovery of possession was sought for, a passing reference was made in the body of the plaint that the defendants had no right, title or possession over the lands described in the plaint schedule and that the petitioner fraudulently got his name recorded in the settlement record of rights as the adopted son of the opposite party No. 1.
(3.) Petitioner filed written statement asserting that he was the adopted son of the opposite party and that at the time of his adoption, his natural father Mrutunjaya had gifted away the suit lands to him and had got the same recorded in his name.;


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