MUZAFFAR ALI KHAN Vs. L JAWANDA MAL LALA DITMAL
LAWS(P&H)-1954-8-12
HIGH COURT OF PUNJAB AND HARYANA
Decided on August 11,1954

MUZAFFAR ALI KHAN Appellant
VERSUS
L.JAWANDA MAL LALA DITMAL Respondents

JUDGEMENT

- (1.) The only point for decision in the present case is whether the Courts in Delhi have jurisdiction to deal with this case.
(2.) It appears that early in December 194G one Mr. Walaiti Ram Kohli entered into a contract, with Nawab Muzaffar Ali Khan Qazalbash defendant No, 1 and Nawab Zulfikar Ali Khan Qazalbash defendant No. 2 concerning the purchase of a certain plot of land situate in Lahore for a sum of Rs. 2.63,212/-. Mr. Kohli paid a sum of Rs. 10,000/- by way of earnest money on 4-12-1946 and another sum of Rs. 50,000/- on later dates. Owing unfortunately to disturbed conditions in the Punjab, the transaction could not be completed before 15-8-1947 and it has not been completed so far. On 15-3-1950 Mr. Kohli assigned his rights to purchase the property to his father L Jawanda Mal within the limits of the civil courts at Delhi.
(3.) On 18-4-1950 L. Jawanda Mal brought the present suit for the recovery of a sum of Rs. 10,000/- from Nawab Muzaffar Ali Khan and Nawab Zulfikar AH Khan defendants Nos. 1 and 2. Mr. Kohli was also impleaded as a defendant.;


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