AMRIT TIWARI Vs. RUKMINI DEVI KOIRI AND ANR
LAWS(GAU)-2018-6-71
HIGH COURT OF GAUHATI
Decided on June 12,2018

Amrit Tiwari Appellant
VERSUS
Rukmini Devi Koiri And Anr Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. B. Ullah, learned counsel for the petitioners as well as Mr. S. Dutta, learned Senior Counsel, assisted by Mr. C. Sharma, learned counsel appearing for the respondents.
(2.) This revision under Section 115 read with Section 151 CPC is directed against the judgment and decree dated 19.11.2016 passed by the learned Civil Judge, Dibrugarh in T.A. No. 20/2012, thereby dismissing the said appeal and confirming the judgment and decree dated 22.03.2012 passed by the learned Munsiff No. 1, Dibrugarh in T.S. No. 85/2006.
(3.) By the said trial court judgment, the respondents were declared to be the lawful owner of the suit premises and that they were held to be entitled to recovery of arrear rent of Rs.5,400/- and the respondents were held to be entitled for khas possession of the suit premises by evicting the predecessor of the petitioners, their dependents, representatives.;


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