LADHU Vs. DHANA
LAWS(RAJ)-1952-2-17
HIGH COURT OF RAJASTHAN
Decided on February 29,1952

LADHU Appellant
VERSUS
DHANA Respondents

JUDGEMENT

- (1.)THIS is a second application under sec. 10(2) of the Rajas-than (Protection of Tenants) Ordinance, 1949, against an order of the Assistant Collector Malpura dated 9.4.1951. The first application was made and the same had been disposed of after going through the record by this Board on 30.5.51. The petitioner was not present on the date of hearing and his application was disposed of in his absence. He has, therefore, submitted this second application.
(2.)UNDER sec. 10(2) of the Ordinance it is for the Board to go through the record either on its own motion or on an application made by a party but it is not necessary to hear the party. It would have been different if the first application had been dismissed in default without going through the record but when once the record has been gone through and the application disposed of on merits the second application clearly does not lie hence the second application is dismissed as incompetent.


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