ABDUL SATTAR Vs. GULAM RASUL
LAWS(RAJ)-2019-1-181
HIGH COURT OF RAJASTHAN (AT: JODHPUR)
Decided on January 21,2019

ABDUL SATTAR Appellant
VERSUS
GULAM RASUL Respondents

JUDGEMENT

ASHOK KUMAR GAUR,J. - (1.) The instant writ petition has been filed by the petitioner- plaintiff challenging the order dated 12.09.2017 passed by the Civil Judge, Deedwana, District-Nagaur (hereinafter referred to as 'the Trial Court') dismissing the application of temporary injunction filed by the petitioner under Order 39 Rule 1 and 2 read with Section 151 CPC.
(2.) The petitioner-plaintiff is also aggrieved by order dated 18.12.2018 passed by the Additional District Judge, Deedwana, District Nagaur (hereinafter referred to as 'the Appellate Court') dismissing the appeal of the petitioner filed against the order dated 12.09.2017.
(3.) The learned counsel Mr. Narendra Thanavi appearing for the petitioner-plaintiff submitted that both the orders are not sustainable in the eyes of law and this Court is required to interfere with the orders passed by the Courts below.;


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