RADHA CHARAN MAHANTA AND ANR Vs. NILKAMAL DAS AND ANR S/O LAT HAMESWAR DAS
LAWS(GAU)-2018-8-49
HIGH COURT OF GAUHATI
Decided on August 13,2018

Radha Charan Mahanta And Anr Appellant
VERSUS
Nilkamal Das And Anr S/O Lat Hameswar Das Respondents

JUDGEMENT

Suman Shyam, J. - (1.) Heard Ms. T. Goswami, learned counsel for the appellants. None appears for the respondents though name of their counsel have been reflected in the Cause List.
(2.) This Second Appeal has been preferred against the concurrent judgment and decree dated 02.08.2007 passed by the learned Civil Judge No.2, Guwahati in Title Appeal No.41/2005 affirming the judgment and decree passed by the learned trial Court.
(3.) The case of the plaintiffs/respondents, in brief, is that the plaintiff No.1 had inherited a plot of land measuring 7 Lechas covered by Dag No.508 of K.P.Patta No.423 of village Sarpara and thereafter constructed a residential house thereupon. Accordingly, the plaintiffs have been living with their family on the said plot of land. Alleging that on 21.04.2002 the defendants had tried to forcefully dispossess the plaintiffs from the suit land and take over possession of the same, Title Suit No.102/2002 had been filed by the plaintiffs inter-alia praying for a decree declaring their right, title and interest over the suit land; a decree for confirmation of possession over the suit land; a decree for recovery of khas possession of the suit land and for other consequential reliefs.;


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