UNION OF INDIA Vs. MASTIA
LAWS(HPH)-1997-9-6
HIGH COURT OF HIMACHAL PRADESH
Decided on September 04,1997

UNION OF INDIA Appellant
VERSUS
MASTIA Respondents




JUDGEMENT

P.K.PALLI,J - (1.)Arguments on merits have been heard at the admission stage itself. The record of the learned trial Court is also available. This revision petition is, thus, proposed to be disposed of finally on merits at the admission stage itself.
(2.)This revision petition is directed against the order passed by the learned trial Court whereby application under Order 6 Rule 17 of the Civil - Procedure Code moved by the petitioners/ defendants seeking amendment to the written statement, stands rejected. .
(3.)The suit claiming decree for permanent prohibitory injunction filed by the plaintiffs/respondents is pending before the learned trial court at Shimla. The plaintiffs in the said suit have claimed a right of passage to pass through the land in question in order to go to their villages which fall on the other side of the land in question. - . .


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