SULTAN SOFI AND OTHERS Vs. SHABAN SOFI AND OTHERS
LAWS(J&K)-1951-6-5
HIGH COURT OF JAMMU AND KASHMIR
Decided on June 18,1951

Sultan Sofi And Others Appellant
VERSUS
Shaban Sofi And Others Respondents

JUDGEMENT

- (1.) This appeal raises a question as to the interpretation of the fourteenth and fifteenth Sections of the Right of Prior Purchase Act, 1993, hereafter called the State Act.
(2.) On Magh 25, 2001, the respondent No. 5, Pt. Jai Lal Sopori executed a sale-deed in respect of 4 Kanals 17 Marlas of land situated in Charamghari Mohalla in the city of Srinagar in favour of the appellants for an ostensible consideration of Rs. 5,000/-. The property thus sold is Malyari land included in Khewat No. 1 of Zilla Chhattabal, comprising Khasra Nos. 1334, 1337, 1338, 1339 assessed to Government Revenue of Rs. 10-14-3.
(3.) The respondents Nos. 1 to 4 who are owners of property contiguous to property sold claim the right to pre-empt this property under Cl. 6 of the fifteenth section of the State Act and they would be so entitled if that section be held applicable to the cause.;


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