PREM DASS Vs. JAGDISH
LAWS(HPH)-1997-4-60
HIGH COURT OF HIMACHAL PRADESH
Decided on April 11,1997

PREM DASS Appellant
VERSUS
JAGDISH Respondents

JUDGEMENT

P.K.PALLI - (1.)The plaintiffs are in second appeal before this Court. They are aggrieved against the judgment of reversal. The suit for declaration and injunction claiming themselves to be the tenants under the defendant in respect of the Suit land, was declared by the learned trial Court.
(2.)The defendant feeling agitated filed first appeal which stands accepted by the learned first appellate Court vide the impugned judgment? The parties hereinafter in the judgment shall be referred to as the "plaintiffs" and the "defendant".
(3.)The case has a chequred history. The suit was initially decreed, but the appeal filed by the defendant was accepted and the case was remanded back for fresh decision. An additional issue was framed in respect of the tenancy and was ordered to be determined.


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