MS. NASIBA SULTANA HUSSAIN AND ANR. Vs. ATUL PATHAK
LAWS(GAU)-2018-5-192
HIGH COURT OF GAUHATI
Decided on May 29,2018

Ms. Nasiba Sultana Hussain And Anr. Appellant
VERSUS
Atul Pathak Respondents

JUDGEMENT

PRASANTA KUMAR DEKA,J. - (1.) Heard Mr. S. B. Rahman, learned counsel for the petitioners. Also heard Mr. S. Sahu, learned counsel appearing on behalf of the respondent.
(2.) In this revision application the order dated 06.08.2013 passed in Title Execution No.3/2011 in the Court of learned Munsiff No.1, Jorhat is put under challenge by the petitioner/Decree Holder. The Decree Holder/petitioner filed Title Suit No.83/1988 against the present judgement Debtor/respondent as the sole defendant for khas and vacant possession of the suit premises after evicting the judgement Debtor/respondent along with claim for arrear rent and for compensation etc.
(3.) The suit premises described in the plaint is reproduced herein below: "Schedule-A: Suit Premises:- One Assam Type House bearing Jorhat municipal holding No.199 in ward No.13 of Jorhat town situated on a plot of land covered by dag No.359/1088 of PP No.253 of Block No.5, Jorhat town Mouza within the following boundaries: North-Land and house of Late Harun Rashid South-Land with holding No.206 of ward No.13, Jorhat town. East-Land and house of late Mahiba West-Lane.";


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