JAHLU RAM Vs. MAJOR LAL SINGH (SINCE DECEASED) THROUGH HIS LEGAL REPRESENTATIVES RAJENDER
LAWS(HPH)-1997-12-12
HIGH COURT OF HIMACHAL PRADESH
Decided on December 22,1997

JAHLU RAM Appellant
VERSUS
MAJOR LAL SINGH (SINCE DECEASED) THROUGH HIS LEGAL REPRESENTATIVES RAJENDER Respondents


Referred Judgements :-

DURGA AND OTHERS V. NILKHI RAM AND OTHERS [REFERRED TO]
KHUSHI RAM V. HANS RAJ AND OTHERS [REFERRED TO]
CHOUDHARY SADA RAM AND OTHERS V. CHOUDHARY AMAR NATH [REFERRED TO]
CHUHNIYA DEVI VS. JINDU RAM [REFERRED TO]



Cited Judgements :-

SURESH CHAND VS. GURDAS RAM [LAWS(HPH)-2003-11-17] [REFERRED]


JUDGEMENT

R.L KHURANA - (1.)This is defendants second appeal against the judgment and decree dated 31 -10 -1990 of the learned Additional District Judge (II), Kangra at Dharamshala, modifying the judgment and decree dated 26 -3 -1990 of the learned Senior Sub -Judge, Kangra at Dharamshaia.
(2.)The suit out of which the present appeal has arisen was filed by one Major Lal Singh, who is since dead and being represented by his legal heirs, namely, respondents 1 (a) to 1 (f), hereinafter referred to as the plaintiff.
(3.)The subject -matter of dispute between the parties is the land measuring 0 -09 -64 hectares comprising of Khata No. 37 min, Khatauni No. 95 and Khasra No. 1467 of tika Gabli Dhar, Mauza Khanyara, Tehsil and District Kangra, specifically described in the plaint and jamabandi for the year 1978 -79 and hereinafter referred to as the land in dispute


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