MD. SAHFUZUL ISLAM ALIAS SHAFIZUL Vs. MD. AMJAD HOSSAIN
LAWS(BANG)-2009-10-5
SUPREME COURT OF BANGLADESH
Decided on October 22,2009

Md. Sahfuzul Islam Alias Shafizul Appellant
VERSUS
Md. Amjad Hossain Respondents

JUDGEMENT

ABM KHAIRUL HAQUE, J. - (1.) This is a petition for leave to appeal.
(2.) The facts leading to the filing of this petition, are, in brief, that the respondent Nos.1 to 3 filed a suit being the Other Class Suit No.75 of 1996, in the Court of Assistant Judge, Sadar, Rangpur, praying for a decree for declaration that the Nadabipatra in respect of 0.23 acres of land in the suit-land is false and not binding upon them. The present petitioner and other defendants contested the suit by filing written statements denying the material averments made in the plaint. After hearing, the suit was decreed by the judgment and decree dated 26.10.1998.
(3.) The appeal being Other Appeal No. 4 of 1999, filed by the petitioner and other defendants, was dismissed by the judgment and decree dated 31.10.2000, passed by the Joint District Judge, Court No. 1, Rangpur. As such, they preferred a revisional application before the High Court Division in Civil Revision No. 76 of 2001 but after hearing, the Rule was also discharged by the judgment and order dated 18.03.2009, concurring with the judgments and orders passed by the Courts below.;


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