DHANPAT Vs. SHEO RAM (DECEASED)
LAWS(SC)-2020-3-85
SUPREME COURT OF INDIA
Decided on March 19,2020

DHANPAT Appellant
VERSUS
Sheo Ram (Deceased) Respondents





Cited Judgements :-

SHANKAR LAL AGRAWAL VS. VISHNU KANT AGRAWAL [LAWS(CHH)-2020-7-56] [REFERRED TO]
AVTAR SINGH VS. BIMLA DEVI [LAWS(SC)-2021-9-104] [REFERRED TO]
SHAIKH AFTAB AHMED VS. BHIMRAO S/O SANDU WAGHMARE [LAWS(BOM)-2021-9-213] [REFERRED TO]
MOHD.KASIM WALI MOHD VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-4-75] [REFERRED TO]
SABITRI DAS @ ANKUN DAS VS. TAPAN KUMAR NANDI [LAWS(CAL)-2022-5-49] [REFERRED TO]
PADIKKAL SURESH VS. PRADEEPA [LAWS(KER)-2022-5-62] [REFERRED TO]


JUDGEMENT

HEMANT GUPTA,J. - (1.)The challenge in the present appeal is to an order passed by the High Court of Punjab and Haryana on 27th March, 2014 whereby the concurrent findings of fact recorded by both the courts below were set aside and the suit filed by the respondent-plaintiff was decreed.
(2.)The High Court has framed the following two substantial questions of law:
"1. Whether the Will dated 30.4.1980 Ex.D-3 was surrounded by suspicious circumstances and due execution thereof was also not proved, in accordance with the requirements of Section 63 of the Succession Act;

2. Whether the learned courts below have completely misread, misconstrued and misinterpreted the evidence available on record, particularly the Will Ex.D-3, because of which the impugned judgments cannot be sustained."

(3.)The admitted facts are that one Misri was the grandfather of the Plaintiff-Sheo Ram and defendant No.5-Sohan Lal and defendant Nos.7-9 were his granddaughters. Chandu Ram was the father of the plaintiff and defendant Nos.5, 7-9 and the husband of Chand Kaur had inherited the suit land from his father, Misri.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.