MOIRANGTHEM YAIMA SINGH Vs. LAISHRAM ROMA DEVI
LAWS(MANIP)-2019-9-29
HIGH COURT OF MANIPUR
Decided on September 12,2019

Moirangthem Yaima Singh Appellant
VERSUS
Laishram Roma Devi Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) This Regular Second Appeal arises from the judgment and decree dated 11.05.2016 passed by the learned District Judge, Bishnupur, in First Civil Appeal No.1 of 2014 arising out of Original Suit No.2 of 2010 of the Court of Civil Judge, Junior Division, Bishnupur. Brief case of the Appellant:-
(2.) The appellant as plaintiff instituted a declaratory suit being Original Suit No.2 of 2010 against the respondent/defendant before the trial Court claiming the following reliefs among others:- i) a decree declaring the rights and title of the plaintiff over the suit land; ii) a decree declaring the gift deed being registration No.2247 of 2006 dated 19.08.2006 of Sub-Registrar, Moirang, as null and void and not binding upon the plaintiff and the suit land; iii) a decree for perpetual injunction against the defendant, her successor(s), heir(s) men and agents preventing them from entering into the suit land from disturbing the peaceful possession of the suit land; iv) a decree declaring all acts of the defendant subsequent to the registration of the said gift deed are void and illegal and for correction of land records accordingly, etc.
(3.) In the Plaint, the appellant/plaintiff claims that he is the owner of the suit land measuring 1.25 acre which is a part of agricultural land measuring 2.50 acres recorded in his name as co-pattadar with his elder brother, situated within village No.53 ? Moirang.;


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