RAM GOPAL DULA SINGH Vs. SARDAR GURBUX SINGH JIWAN SINGH
LAWS(P&H)-1954-12-2
HIGH COURT OF PUNJAB AND HARYANA
Decided on December 27,1954

RAM GOPAL DULA SINGH Appellant
VERSUS
SARDAR GURBUX SINGH JIWAN SINGH Respondents

JUDGEMENT

- (1.) THIS is a defendant's appeal against a judgment and decree of Mr. Hira Lal Jain, Subordinate judge First Class, Amritsar, dated 2-3-1951, decreeing the plaintiff's suit for possession by partition of the property in dispute with costs.
(2.) THE following pedigree-table will be helpful in understanding the facts of the case: ghanijiya LAL _____________________|_________________ | | | jai Singh Sundar Singh Hira Singh | alias Shori Singh | | | | mt. Indar Kaur=ram Singh | | (widow deceased) Har Kaur=jiwan Singh | (widow) (adopted son) | (Deft. 2) | | kirpal Singh | (Deft. 1) | _________________________________________|_____ | | | | hukam Lorind Singh Uttam Singh Harnam Singh singh (Deft. 5) (Deft. 4) (Deft. 3)| gurbachan Singh (Deft. 6)
(3.) THE property in dispute belonged to Ram Singh, grandson of Ghanhiya Lal. On his death about forty years before the suit his widow Mst. Indar Kaur succeeded to the estate and she died on 27-3-194f By three sale deeds (Exs. P. 2, P. 3 and P. 4) Jiwan Singh son of Sundar Singh 'alias' Shori Singh sold his rights of expectancy in regard to the estate which was in possession of mst. Indar Kaur to Jiwan Singh, adoptive father of plaintiff Gurbaksh Singh, as follows:;


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