CHANDANMAL Vs. PHOOL CHAND
LAWS(RAJ)-1952-5-6
HIGH COURT OF RAJASTHAN
Decided on May 05,1952

CHANDANMAL Appellant
VERSUS
PHOOL CHAND Respondents


Referred Judgements :-

JIWAN SHAH V. MT. FATEH BIBI [REFERRED TO]
HIMMUN V. FAUJA [REFERRED TO]
SHEO PRASAD KAUR V. BHANU PRATAP SINGH [REFERRED TO]
BIRDHICHAND V. MT.KACHRI BAI [REFERRED TO]
MUHAMMAD JAN V. SHIAM LAL [REFERRED TO]
JAI KRISHNA V. BRIJPAL SINGH [REFERRED TO]
RAMCHANDRA VS. JAILAL [REFERRED TO]
BENI PRASAD VS. OM PRAKASH [REFERRED TO]



Cited Judgements :-

STATE OF KERALA VS. MYTHEEN PILLAI MUHAMMED KANNU [LAWS(KER)-1996-3-11] [REFERRED TO]


JUDGEMENT

Wanchoo, C.J. - (1.)This is an appeal by Chandanmal against the decree of the District Judge of Nagaur in a pre-emption matter.
(2.)The appellant and others had brought a suit for pre-emption against Mangilal and other defendants respondents with respect to a house, and wanted to preempt it on payment of Rs. 900/- though the sale deed was for Rs. 1,700/-.
(3.)The suit was contested by the defendants who claimed that Rs. 1,700/- were actually paid. The defendants also claimed Rs. 5,200/- for improvements made in the house by them after the purchase.


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