KISHAN LAL Vs. GIAN CHAND
LAWS(HPH)-1997-6-29
HIGH COURT OF HIMACHAL PRADESH
Decided on June 25,1997

KISHAN LAL Appellant
VERSUS
GIAN CHAND Respondents


Referred Judgements :-

SATYA DEVI VS. RAVINDER KUMAR [REFERRED TO]
NARINDER KUMAR VS. RAMESH KUMAR [REFERRED TO]


JUDGEMENT

P.K.PALLI,J - (1.)This second appeal has been filed by the defendants. Suit, for possession of the shop in question, stands decreed in favour of the plaintiff and the decree passed by the learned trial Court affirmed by the learned first appellate Court, The parties, hereinafter in this judgment, shall be referred to as plaintiff and ňúdefendants.
(2.)Admittedly, Gian Chand, plaintiff, is the owner of the shop in question. Chandu Lal, the predecessor -in -interest of the defendants was a statutory tenant in the said shop and he admittedly died on June 19, 1979. The defendants are his major mm and married daughters.
(3.)The plaintiff claimed that the defendants are in illegal possession after the death of the statutory tenant, Chandu Lal. Damages were also claimed for use and occupation of the premises by the defendants.


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