LAISHRAM IMOCHA SINGH Vs. CHINGMEIRONG YENGKHOIBA MENJOR MAMANG
LAWS(MANIP)-2019-10-15
HIGH COURT OF MANIPUR
Decided on October 11,2019

Laishram Imocha Singh Appellant
VERSUS
Chingmeirong Yengkhoiba Menjor Mamang Respondents

JUDGEMENT

- (1.) This second appeal has been preferred against the judgment and decree dated 28.2.2014 passed in Civil Appeal No.2 of 2012 on the file of the District Judge, Manipur East, setting aside the judgment and decree dated 17.12.2011 and remanding the matter to the Civil Judge (Junior Division), Imphal East, for fresh adjudication along with O.S.No.9 of 2005. The legal heir of respondent No.2 viz., Laishram Ongbi Kumu Devi, and respondent No.3 in Civil Appeal No.2 of 2012 are the appellants herein.
(2.) For the sake of convenience, the parties are referred to as per their array in the suit.
(3.) The plaintiff viz., The Chingmeirong Yengkhoiba Menjor Mamang Makha Leikai Singlup, (hereinafter referred to as "plaintiff Society ") through its President and Secretary has filed the suit in O.S.No.10 of 2008 on the File of the Learned Civil Judge, Junior Division, Imphal East to declare that the members of the plaintiff Society have indefeasible right as owner and possessor over the suit property by virtue of their adverse possession for more than the statutory period and to declare that preparation of Jamabandl patta bearing Patta No.385, Dag No.327/651 in the name of Shangkhojang Kuki was done illegally by the employees of the first defendant and that subsequent recording of the names of the said persons Including the defendants 2 to 8 were done without valid sanction of law. In the suit, the plaintiff Society also sought permanent Injunction restraining the defendants, their men and agents from entering into the suit property and also decree for demolition of the structures raised by the defendants 2 to 7 inside the suit property and for costs.;


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