DEGAMBAR SAIN Vs. LACHHMAN DASS
LAWS(J&K)-1951-6-6
HIGH COURT OF JAMMU AND KASHMIR
Decided on June 18,1951

Degambar Sain Appellant
VERSUS
LACHHMAN DASS Respondents

JUDGEMENT

- (1.) This is a reference under Section 71 (1) of the Jammu and Kashmir Constitution Act, 1996, by Shree Yuvaraj Bahadur in the exercise of the powers conferred on him by the Proclamation of His Highness the Maharaja Bahadur published in the Gazette Extraordinary dated the 7th Har, 2006. The Board are required to tender their "advice" on the first two out of several questions decided by a Full Bench of the High Court in Civil Revision No. 62 of 2007 : 'Dewan Degambar Sain v. Pt. Lachhman Dass.'
(2.) The precise questions, on which the Board are called upon to advise, will be quoted at a more appropriate place later on.
(3.) To make opinion of the Board on this reference self-contained it is necessary to state concisely the circumstances which have led to it.;


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