MD. NURUL ALAM MIAH Vs. MD. IDRIS ALI
LAWS(BANG)-2009-1-7
SUPREME COURT OF BANGLADESH
Decided on January 18,2009

Md. Nurul Alam Miah Appellant
VERSUS
Md. Idris Ali Respondents

JUDGEMENT

MOHAMMAD FAZLUL KARIM J. - (1.) This petition for Leave to Appeal is directed against the judgment and order dated 05.06.2008 passed by the High Court Division in Civil Revision No.1716 of 2006 discharging the Rule affirming the judgment and order dated 09.05.2006 passed by the Additional District Judge, Court No.5, Dhaka dismissing the Civil Revision No.187 of 2006 affirming the order dated 10.04.2006 passed by the Assistant Judge, 6th Court Dhaka in Title Execution Case No.4 of 2004 rejected the Application for appointment of advocate Commissioner.
(2.) The facts of the case, in short, are that the plaintiff instituted the Title Suit No. 253 of 1998 in the 6th Court of Assistant Judge, Dhaka impleading the defendants praying for a decree for declaration of title and recovery of khas possession in the suit land alleging his prior possession and subsequent dispossession by the contesting defendants.
(3.) The defendant Nos.1 and 2 contested the suit by filing written statement denying the plaintiffs title and prior possession in the suit land and asserting their own title and long possession in the suit land.;


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