AJMERO Vs. GURDEVI
LAWS(P&H)-1957-12-30
HIGH COURT OF PUNJAB AND HARYANA
Decided on December 06,1957

Ajmero Appellant
VERSUS
GURDEVI Respondents

JUDGEMENT

- (1.) This Regular Second Appeal arises out of a suit for declaration that a gift of the suit property (land and a house) made by Mst.
(2.) Sahib Kaur daughter of Rulia, in faovur of two of her daughters Ajmero and Dialo, would not affect the reversionary rights of the plaintiff, the third daughter of Sahib Kaur. The suit was contested on the sole ground that Mst. Sahib Kaur was the absolute owner of the property, having an unrestricted right of disposition, and consequently the plaintiff had no locus standi to challenge the gift. The Courts below have found against the defendants and decreed the suit. The defendants have now come in further appeal to this Court.
(3.) The parties are Jats of village Mohra, Tehsil Ambala. The last male-holder of the property was Dallu, first cousin of Sahib Kaur's father, Rulia. On Dallu's death Sahib Kaur succeeded to one fourth of his land, the remaining three fourth having been gifted by him to one Hazara Singh. Sahib Kaur disputed the gift effected by Dallu and by a compromise with Hazara Singh she got another one-fourth of the entire holding. She thus became owner of one half of Dallu's estate, subject-matter of the present litigation.;


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