SAWICHHUNGI D/O LALNGAIHA Vs. LALRUATI D/O LALVUANA
LAWS(GAU)-2018-5-63
HIGH COURT OF GAUHATI
Decided on May 14,2018

Sawichhungi D/O Lalngaiha Appellant
VERSUS
Lalruati D/O Lalvuana Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. Zochhuana, learned counsel for the appellant as well as Mr. B. Lalramenga, learned counsel for the respondent.
(2.) The appellant has challenged the Judgment & Order dated 29.03.2017 and Decree dated 29.03.2017, passed by the Court of the Senior Civil Judge-III, Aizawl in Declaratory Suit No. 34/2009, by which the respondent/plaintiff has been declared as the legal and rightful owner of the land and building covered by LSC No. AZL 1088/1997 located at Chaltlang, Aizawl.
(3.) The case of the respondent/plaintiff in the Trial Court was that she had bought the land and building owned by the appellant/defendant, which was covered by LSC No. AZL 1088/1997, on payment of cost of Rs. 24 lakhs. A sale deed in respect of the sale of land and building was executed between respondent and the appellant on 23.03.2007 and the same was registered in the Office of the Registrar of documents on 08.09.2009, as per the Registration Act, 1908. However, when the respondent attempted to mutate the ownership of the said LSC No. AZL 1088/1997 in the Revenue Department, Government of Mizoram, the appellant refuse to co-operate with the respondent. Accordingly, the respondent filed Declaratory Suit No. 34/2009 praying for a decree for declaring her as the legal and absolute owner of the suit land. The Court of the Senior Civil Judge-III, Aizawl allowed Declaratory Suit No. 34/2009 vide Judgment & Order dated 29.03.2017 and Decree dated 29.03.2017, by declaring the respondent as the legal and rightful owner of the land and building covered by LSC No. AZL 1088/1997.;


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