PARSHOTAM DAS Vs. MOL RAJ
LAWS(J&K)-1986-10-10
HIGH COURT OF JAMMU AND KASHMIR
Decided on October 10,1986

PARSHOTAM DAS Appellant
VERSUS
Mol Raj Respondents

JUDGEMENT

- (1.) THIS order shall dispose of CMP (CIVIL) No. 378 of 1985 arid CMP (Civil)No. 425 of 1986. In the former, the petitioner seeks permission to file the Letters Patent Appeal against an order of dismissal of his Civil Second Appeal passed by me. In the latter, he seeks permission to amend the former C. M. P.
(2.) THE facts of the case leading to filling of the above mentioned CMPs are briefly, stated as under : -
(3.) A Civil suit for permanent injunction was filed by the respondents in the Court of the learned Sub Judge, Badgam, against the petitioner. The suit was decreed against the petitioner herein. He filed an appeal against the said judgment and decree, which was dismissed by the learned District Judge, Badgam. Then, he filed a civil second a appeal against the said concurrent findings of the lower courts, in this court, which also came to be dismissed in limine on 30. 7. 1935. As late as on 28. 9. 1985, he filed the CMP (Civil) No. 373 of 1935 (mentioned above) seeking permission to file a Letters Patent Appeal against the order of dismissal of his civil second appeal When the said CMP came up for hearing on 11. 9. 1986, Mr. Hagroo learned counsel for the petitioner sought time, during the course of arguments, to file an application for its amendment. Consequently, he filed CMP (Civil) No 425 of 1936 in this behalf. The respondents have filed their objections to both the CMPs. I have heard the learned counsel for the parties and have also gone through the record thoroughly.;


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