ABDUL KARIM Vs. STATE
LAWS(J&K)-2006-5-6
HIGH COURT OF JAMMU AND KASHMIR
Decided on May 04,2006

ABDUL KARIM Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.) The Civil Miscellaneous Appeal is directed against the order dated 10th March, 2006 passed by Principal District Judge, Srinagar, in the suit titled as Abdul Karim & Ors. v. State of J. & K. and others, whereby and where-under, application for grant of ad-interim relief came to be dismissed, which shall be hereinafter referred to as impugned order.
(2.) It is useful to give a flash back of the case, the womb of which has given birth to the appeal in hand.
(3.) Appellants/plaintiffs filed a suit for, declaration declaring the plaintiffs as the exclusive owners and in possession of land measuring 2 Kanal 15 marlas under survey Nos. 526/min, 529/min and 551/min, situate at Gagribal, Srinagar and, Government order No. 1762 GD of 1982 dated 30th July, 1982, hereinafter, referred to as impugned order, null and void, invalid, inoperative, in effective and illegal and, restraining the defendants from causing any kind of interference with the possession and user of the suit land. Along with the suit, plaintiffs filed an application for grant of ad-interim relief which came to be dismissed vide impugned order.;


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