M K MASHIUDDIN AHMED Vs. GAZI GIASUDDIN AHMED
LAWS(GAU)-2018-9-16
HIGH COURT OF GAUHATI
Decided on September 12,2018

M K Mashiuddin Ahmed Appellant
VERSUS
Gazi Giasuddin Ahmed Respondents

JUDGEMENT

Suman Shyam, J. - (1.) Heard Mr. D. Mazumder, learned Sr. counsel appearing for the appellant. Also heard Mr. S. Ali, learned counsel appearing for the respondent.
(2.) This second appeal is directed against the concurrent judgment and decree dated 29-01-2013 passed by the learned District Judge, Darrang, Mangaldoi in Title Appeal No. 03/2009 dismissing the appeal preferred by the appellant, thereby affirming the judgment and decree dated 14-05-2009 passed by the learned Civil Judge, Darrang, Mangaldoi in Title Suit No. 15/1996.
(3.) This second appeal was admitted by the order dated 13-11-2014 passed by this Court to be heard on the following substantial question of law: "(i) Whether the learned courts below erred in law in holding that plaintiff has title over the Schedule- V house without deciding the title over the land on which the house stands?";


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