DIPAK KUMAR DAS Vs. SMTI LAKHIPRIYA DAS AND OTHERS
LAWS(GAU)-2018-3-83
HIGH COURT OF GAUHATI
Decided on March 05,2018

DIPAK KUMAR DAS Appellant
VERSUS
Smti Lakhipriya Das And Others Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. S. Saikia, learned counsel for the appellant as well as Mr. D. K. Das, learned Senior counsel assisted by Ms. M. Gogoi, learned counsel for the respondent No.6. None appears for the other respondents.
(2.) This appeal under section 229 of the Succession Act, 1925 is directed against the judgment and decree dated 21.12.2012, passed by the learned District Judge, Sonitpur in T.S. (Probate) No.54/09, thereby dismissing the suit filed by the appellant/plaintiff for grant of probate under section 276 of the Succession Act, 1925.
(3.) As per the genealogical graph submitted by the learned Senior Counsel for the respondent, Mahendra Koch, who is the father of the Testator of will dated 10.01.2000, had left behind the following legal heirs: (1) Indra Kanta Das (son), (2) Jatin Das (son), (3) Bharat Baruah @ Bharat Das (son), (4) Kanaklata Das (daughter), 5) Lonkeswar Das (son), (6) Basanti Saikia (daughter), and (7) Hemaprova Baruah (daughter).;


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