ALI AHMAD Vs. AMARNATH
LAWS(P&H)-1950-11-24
HIGH COURT OF PUNJAB AND HARYANA
Decided on November 30,1950

ALI AHMAD Appellant
VERSUS
AMARNATH Respondents

JUDGEMENT

Harnam Singh, J. - (1.) THIS order disposes of Regula(SIC) Second Appeal No. 2424 of 1946 and the connected cross objections.
(2.) ON the 11th of March, 1944 Amar Nath Plaintiff instituted Civil Suit No. 167, of 1944 for Perpetual injunction directing the Defendant to closed the 'parnala' shown in red colour at letter 'A' or the plan attached to the plaint. Ali Ahmed Defendant resisted the suit which was dismissed by the trial Court on the 31st on May, 1945 leaving the parties to bear their own costs.
(3.) FROM the decree passed by the trial Court on the 31st of May, 1945 Amar Nath Plaintiff appealed in the Court of the Senior Subordinate Judge at Jullundur. The appeal failed and was dismissed. In appeal the parties were left to bear their own costs.;


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