SRI. SAMSUL HUSSAIN Vs. SRI. RIAZUL HUSSAIN & ORS.
LAWS(GAU)-2018-10-64
HIGH COURT OF GAUHATI
Decided on October 25,2018

Sri. Samsul Hussain Appellant
VERSUS
Sri. Riazul Hussain And Ors. Respondents

JUDGEMENT

- (1.) Heard Mr. S.S. Sharma, the learned Senior Counsel, assisted by Ms. M. Mazumdar, the learned Counsel appearing for the appellant as well as Mr. H.K. Deka, the learned Senior Counsel assisted by Mr. P. Choudhury , the learned Counsel appearing for the respondents.
(2.) This is an appeal under Order XLIII Rule 1(u) CPC against the judgment of remand dated 20.12.2007 passed by the learned Additional District Judge (FTC) No. 2, Kamrup, Guwahati in Title Appeal No.25/2005, by which the judgment and decree dated 30.08.2005, passed by the learned Civil Judge No.2, Kamrup, Guwahati in TS No. 150/97 was set aside and remanded back for fresh trial.
(3.) The appellant is the plaintiff in Title Suit No.150/97, which was decided by the judgment and decree dated 30.08.2005 passed by the learned Civil Judge (Senior Division) No.2, Kamrup, Guwahati.;


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