SHEO PARSHAD Vs. SURAJ MAL ETC
LAWS(P&H)-1954-4-4
HIGH COURT OF PUNJAB AND HARYANA
Decided on April 01,1954

SHEO PARSHAD Appellant
VERSUS
SURAJ MAL ETC Respondents

JUDGEMENT

- (1.) THIS is a plaintiffs' appeal against an order of rejecting the plaint by Mr. Parshotum Sarup, sub-Judge, First class, Delhi, dated 30-4-1951.
(2.) THE following pedigree-table will assist in understanding the facts of the case: puran CHAND ___________________________|______________________________ | | | dev Karan Sheo Sahai Bhawani Sahai | _______________|_____________ | | | | | | | Jai Narain Ram Raj Jai Dayal | | (Defdt. 6) (Defdt. 7) (Defdt. 8) | _____________|________________________ | | | | | bhagireth Mal Chiranji Lal Dayalu Ram | (Defdt. 3) (Defdt. 4) (Defdt. 5) | ________________________________________________________|____________ | | | | sheo Parshad Ram Chander Asha Ram Prahlad Singh (Plff. 1) (Plff. 2) (Defdt. 9) (Defdt. 10)
(3.) DEFENDANT No. l Suraj Mal obtained a decree on 7-5-1947 for Rs. 5,246/10/3 against Bhawani sahai and Bhagirath Mal defendants Nos. 2 and 3 at Lucknow. In April 1949 five-twelfth share of a house No. 2959/a was attached in execution of the decree. On 9-7-1949 plaintiffs Nos. 1 and 2 Sheo Parshad and Ram Chander filed an application under Order 21, Rule 58, Civil P. C. , which was dismissed on 6-8-1949.;


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