SADHU RAM Vs. MOHAMMAD ALI
LAWS(HPH)-1949-11-3
HIGH COURT OF HIMACHAL PRADESH
Decided on November 25,1949

SADHU RAM Appellant
VERSUS
MOHAMMAD ALI Respondents

JUDGEMENT

- (1.) THESE are, an appeal by Sadhu Ram and Ram Swarup, father and son, defendants 2 and 3 and a cross -objection by Mohammad Ali, the plaintiff, from a judgment and decree dated 29th June 1948 of Shri J. N. Bhagat C. J., High Court, Nahan, in civil Appeal no. 2 of 2005.
(2.) THE suit was brought by the plaintiff sometime in samvat 2003. Defendant 1, Mohammad Khan, had obtained a contract from the Department of Public Works, Nahan, for constructing a part of Rainka Road.Defendants 2 and 3, father and son, were interested in this contract. As a matter of fact, sometime later on, defendant 1 applied for sanction to the Public Works Department, to assign the benefit of the contract to defendants 2 and 3 and such sanction, it appears from the record, was granted. It was alleged on behalf of the plaintiff that he had supplied labour, under instructions from the defendants, principally from defendant 1 and he had not been paid this amount either by defendant 1 or by defendants 2 and 3.
(3.) THE plaintiff stated in his plaint the various items and the rate of wages and calculated his total claim to be Rs. 2260 (rupees two thousand two hundred and sixty) upto 5 -9 -2001.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.