C THANTLUANGA Vs. C LALHMANGAIHZUALA
LAWS(GAU)-2018-5-123
HIGH COURT OF GAUHATI
Decided on May 28,2018

C Thantluanga Appellant
VERSUS
C Lalhmangaihzuala Respondents

JUDGEMENT

N. Sailo, J. - (1.) Heard Mr. Zochhuana, learned counsel for the appellant as well as Mr. L.H. Lianhrima, learned senior counsel assisted by Ms. H. Lalmalsawmi, learned counsel for the sole respondent.
(2.) This is an appeal filed by the appellant/defendant against the Judgment & Decree dated 20.08.2013, passed by the learned Senior Civil Judge, Lunglei District, Lunglei in Civil Suit No. 14/2018 (C. Lalhmangaihzuala v. C. Thantluanga), whereby the property in question i.e., LSC No. 32/1975 has been apportioned by the learned Trial Court between the parties. For the purpose of convenience, the appellant shall be referred to as defendant and the respondent shall be referred to as the plaintiff hereafter.
(3.) The plaintiff initiated Civil Suit No. 14/2008 before the learned Trial Court seeking a declaration that the building within LSC No. 32/1975 occupied by the defendant was constructed by his father and that he be declared the rightful owner of the land covered by the said LSC with the building standing thereon. In the alternative, the plaintiff sought for a declaration that he be adequately compensated to the tune of Rs. 20 lakhs as cost of the building standing in the land covered by the LSC, if the defendant is against the mutation of the land in his favour.;


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