CHINGANGBAM ONGBI IBETOMBI DEVI Vs. YUMNAM ONGBI MAIMU DEVI
LAWS(MANIP)-2021-2-10
HIGH COURT OF MANIPUR
Decided on February 26,2021

Chingangbam Ongbi Ibetombi Devi Appellant
VERSUS
Yumnam Ongbi Maimu Devi Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) These second appeals are preferred against the common judgment dated 21.1.2017 passed In RFA Nos.15 and 25 of 2016 on the file of the Learned District Judge, Imphal West, whereby the learned District Judge remanded the matter to the trial Court for considering the matter afresh as per the direction of the High Court by giving ample opportunity to the legal heirs of the second plaintiff and the second defendant and directed the Civil Judge (Senior Division) No.II, Imphal East to dispose of the suit being O.S.No.33 of 1967 within a period of six months.
(2.) The Original Suit No.23 of 1967 was instituted by Thangjam Ningol Chingangbam Ongbi Ibetombi Devi, daughter of one Thangjam Gulamjat Singh, and her, mother Leirensana Devi against Thangjam Irabot Singh before the Sub-Judge-I, Manipur for declaration.
(3.) The case of the plaintiffs is that late Gulamjat Singh husband of the second plaintiff and the father of the first plaintiff and the first defendant had four patta lands and during his lifetime, Gulamjat Singh had distributed his properties amongst his wives and children. According to that distribution, the land under patta Nos.25/159 and 25/152 became the sahe of his first wife, the second plaintiff and he - issues and the land under patta Nos.25/42 and 1/39 IW became the share of his second wife i.e., the mother of the first defendant and her issues.;


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