NAHAR SINGH Vs. SARJIT SINGH
LAWS(P&H)-1954-3-18
HIGH COURT OF PUNJAB AND HARYANA
Decided on March 23,1954

NAHAR SINGH Appellant
VERSUS
SARJIT SINGH Respondents

JUDGEMENT

- (1.) In Regular Second Appeal No. 474 of 1949 counsel for the respondent urges a preliminary objection that the appeal has abated by reason of the death of Rur Singh alias Jiwan Singh on the 29th of November, 1950. That Rur Singh has died on the 29th of November, 1950, is admitted. No representative of Rur Singh has so far been brought on the record.
(2.) In paragraph No. 3 of the plaint it is stated that Nahar Singh was vendee of two-thirds of the land in suit and Rur Singh alias jiwan Singh was vendee of one-third of the land in suit. If so, the appeal so far as it concerns the share of Rur Singh has abated.
(3.) Mr. Dwarka Nath Aggarwal urges that Surjit Singh and Baljit Singh could not maintain Civil Suit No. 340 of 1948 for the possession of land said.;


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