LEGAL REP. OF LATE SHRI KISHNA RAM Vs. PREMLATA
LAWS(RAJ)-2019-9-167
HIGH COURT OF RAJASTHAN
Decided on September 11,2019

Legal Rep. Of Late Shri Kishna Ram Appellant
VERSUS
PREMLATA Respondents

JUDGEMENT

Sangeet Lodha,J. - (1.) This petition is directed against the order dated 13.6.19 passed by the Board of Revenue Rajasthan, Ajmer, whereby while allowing the transfer application preferred by the respondents Nos. 1 to 8 herein, Restoration Application No. 60/18 (Premlata and Ors. v. LRs of Kishna Ram and Ors.), pending before the Additional Divisional Commissioner, Jodhpur, has been transferred for hearing and disposal to the Divisional Commissioner, Jodhpur.
(2.) The transfer of the restoration application was sought by the respondents on the basis of what transpired before the Additional Divisional Commissioner, Jodhpur, during the course of hearing of the restoration application.
(3.) The Board of Revenue has passed the order impugned observing that on the facts and in the circumstances of the case, in the interest of justice, it would be appropriate to transfer the matter to some other court.;


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