NAGAR PARISHAD HANUMANGARH Vs. MADAN LAL
LAWS(RAJ)-2019-9-227
HIGH COURT OF RAJASTHAN
Decided on September 24,2019

Nagar Parishad Hanumangarh Appellant
VERSUS
MADAN LAL Respondents

JUDGEMENT

Sandeep Mehta, J. - (1.) Heard learned counsel for the parties. Perused the material available on record.
(2.) The instant first appeal has been preferred by the appellant Nagar Parishad, Hanumangarh for assailing the judgment-cum- decree dated 08.05.2019 passed by the learned Additional District Judge No. 1, Hanumangarh in Civil Original Case No. 22/2017 whereby, the suit for recovery of money filed by the plaintiffs- respondents was accepted and a decree fora sum of Rs. 8,71,383/- with interest at the rate of 6% per annum from the date of filing of the suit was issued in favour of the plaintiffs.
(3.) I have heard and considered the submissions advanced by learned counsel for the parties on admission of the instant appeal and have gone through the impugned judgment.;


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