MAHANT RAM SARAN DASS Vs. MANDIR THAKURDWARA
LAWS(HPH)-1997-6-18
HIGH COURT OF HIMACHAL PRADESH
Decided on June 03,1997

MAHANT RAM SARAN DASS Appellant
VERSUS
MANDIR THAKURDWARA Respondents


Referred Judgements :-

SANT RAM VS. SITAL DAS [REFERRED TO]


JUDGEMENT

R.L.KHURANA,J. - (1.)This regular second appeal has been directed by the defendants against the judgment and decree dated 2 -9 1989 of the learned District Judge, Una, affirming the judgment and decree dated 16 9 -1986 of the learned Senior Sub -Judge, Una.
(2.)Briefly stated, the facts of the present case are these Plaintiff No.1, Mandir Thakur Dwara in village Basdehra, Tehsil and District Una, is a religious institution of which plaintiff No.2 Mahant Harish Dass is the Mahant, Manager and Muntzim Plaintiff No.1 owns about 256 kanals 13 marlas of land in village Basdehra and Raipur of Tehsil Una, specifically described in the plaint and hereinafter referred to as the land in dispute. Such land is being managed by plaintiff No 2 in his capacity of being the Mahant, Manager and Muntzim of plaintiff No.1.
(3.)The plaintiffs filed a suit for permanent injunction for restraining the defendants from interfering in any manner with the land in dispute. It was averred that the defendants having connived together were trying to take forcible possession of the land in dispute. In the alternative, the plaintiffs claimed possession of the land in dispute.


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