DINOMONI CHOWDHRANI Vs. BROJO MOHINI CHOWDHRANI
LAWS(PVC)-1901-12-10
PRIVY COUNCIL
Decided on December 18,1901

DINOMONI CHOWDHRANI Appellant
VERSUS
BROJO MOHINI CHOWDHRANI Respondents

JUDGEMENT

Lindley, J - (1.) This appeal is from a judgment]and decree of the High Court of Judicature at Fort William in Bengal, which modified the judgment and decree of the Subordinate Judge of Pubna and Bogra.
(2.) The plaintiff (now the respondent) is the widow and executrix of one Hara Nath Chowdhry, who died on the 6 October 1884. She sued the defendant (the appellant) to establish her title and to recover possession of certain alluvial lands which had been formed by a change in the course of the river Brahmaputra, locally known as the Jamuna.
(3.) The land in dispute lies between the villages of Suriber, Natipara and Jaganathpore on the west, and the villages of Chalaljore Khati (referred to in the litigation as Salal), Bhetna-khola and Khosatolly on the east. The greater portion of the land lies to the south of a line drawn from the southern boundary of Kalipore to the river. The plaintiff is the owner of the said three villages to the west, as also of the villages Bhetuakhola to the east. The defendant is the owner of the village Salal.;


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