IMTIAZ HUSSAIN SON OF LATE ISFAQUL HUSSAIN Vs. AJIT GOGOI S/O LATE MULUKA GOGOI
LAWS(GAU)-2018-1-186
HIGH COURT OF GAUHATI
Decided on January 05,2018

Imtiaz Hussain Son Of Late Isfaqul Hussain Appellant
VERSUS
Ajit Gogoi S/O Late Muluka Gogoi Respondents

JUDGEMENT

Arup Kumar Goswami, J. - (1.) Heard Mr. B. Das, learned counsel for the petitioner.
(2.) The respondent, as the plaintiff, had filed a suit for specific performance of agreement for sale in the court of the learned Civil Judge, Dibrugarh, wherein the same was registered as Title Suit No. 49/2006. In short, it is pleaded in the plaint that an agreement for sale was entered into on 23.04.2001 for sale of a plot of land measuring 1 Katha of Dag No. 21 of Periodic Patta No. 44 at Chiring Chapari, Dibrugarh, for a consideration amount of Rs. 3,65,000.00 and despite payment of the entire consideration amount, the sale deed was not executed.
(3.) By this application under Article 227 of the Constitution of India, the petitioner/defendant No. 2 challenges the order dated 18.11.2017, by which the learned Civil Judge, Dibrugarh, rejected the prayer of the petitioner for grant of further time to submit evidence-in-chief.;


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