NARO DEVI Vs. PARSHOTAM
LAWS(HPH)-1991-7-11
HIGH COURT OF HIMACHAL PRADESH
Decided on July 29,1991

NARO DEVI Appellant
VERSUS
PARSHOTAM Respondents

JUDGEMENT

D.P.SOOD,J. - (1.) The appellants are the plaintiffs. They filed this second appeal under section 41 of the Punjab Courts Act assailing the judgment and decree of the District Judge, Kaogra, dated 6 -3 - 982, whereby the lower Courts decree was affirmed and appeal stood dismissed.
(2.) The bone of contention pertains to the agricultural land measuring 57 kanals and 12 -1/2 marlas detailed in the head -note of the plaint (hereinafter referred to as the suit land).
(3.) In order to appreciate the real controversy arising in between the parties, their pedigree -table is absolutely essential to be detailed which, in fact, is not at all disputed: Chhaju Jawahar (died issueless) Shankar Ram Ditta Bogar Khazana Mehtaba (died issueless) on 6 -9 -1964. Assa Smt. Kesho (widow) Naro (daughter) Plaintiff -1. Bisso (daughter) Dalipa Plaintiff -2 Karma Plaiotiff -3;


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