KIRPA RAM (DECEASED) THROUGH LEGAL REPRESENTATIVES Vs. SURENDRA DEO GAUR AND OTHERS
LAWS(SC)-2020-11-19
SUPREME COURT OF INDIA
Decided on November 16,2020

Kirpa Ram (Deceased) Through Legal Representatives Appellant
VERSUS
Surendra Deo Gaur And Others Respondents


Referred Judgements :-

SOUTH DELHI MUNICIPAL CORPORATION AND ANR. VS. TODAY HOMES AND INFRASTRUCTURE PVT. LTD. ETC [REFERRED TO]
RAJA RAM KUMAR BHARGAVA DEAD VS. UNION OF INDIA [REFERRED TO]
SHIV KUMAR CHADHA / D.M.SAWHNEY / D.R.CHAWLA VS. MUNICIPAL CORPORATION OF DELHI [REFERRED TO]
KSHITISH CHANDRA PURKAIT VS. SANTOSH KUMAR PURKAIT [REFERRED TO]
N. VENKATAREDDY AND ORS. VS. GOPAL AND ORS [REFERRED TO]
MADHAVAN NAIR VS. RAMANKUTTY [REFERRED TO]
CHANDRAGOUDA VS. SHEKHARAGOUDA S PITTANAGOUDAR [REFERRED TO]
HUBLI DHARWAR MUNICIPAL CORPORATION VS. H S MOHAMMAD KHAN [REFERRED TO]
MOHAMMAD ALI VS. JAGADISH KAKITA [REFERRED TO]
ASHOK RANGNATH NAGAR VS. SHRIKANT GOVINDRAO SANGVIKAR [REFERRED TO]



Cited Judgements :-

VISHWANATH VS. KALUBAI [LAWS(BOM)-2021-12-57] [REFERRED TO]
SHAIKH AMBIR VS. ASADULLAKHA [LAWS(BOM)-2021-8-225] [REFERRED TO]
PHOOL WATI VS. OM PRAKASH [LAWS(DLH)-2022-5-104] [REFERRED TO]


JUDGEMENT

HEMANT GUPTA, J. - (1.)The present appeal has been preferred by Defendant No. 4, against the concurrent findings of three Courts arising out of a suit for permanent injunction.
(2.)The plaintiffs, now represented as respondent Nos. 1 and 2, filed a suit for permanent injunction on 31.7.1971 claiming that Khasra No. 238 measuring 4 Bighas 3 Biswas, situated in the revenue estate of Village Basai Darapur, Delhi is owned and possessed by them. Earlier, the plaintiffs had filed a suit for declaration challenging the vesting of the said land in Gaon Sabha in a suit filed on 20.7.1959. The said suit was decreed on 7.10.1960 holding that the plaintiffs are owners and Bhumidars of land comprising in Khasra No. 238. The Union of India had filed an application under Section 161-B of the Delhi Land Reforms Act,1954[1] for setting aside the said decree dated 7.10.1960 but such application was dismissed by Sub-Judge, First Class, Delhi on 24.5.1968.
[1] For short, the 'Reforms Act'

(3.)The plaintiffs alleged that defendant No. 1 claimed that Khasra No. 238 is part of the land allotted to it. The suit for permanent injunction was thus filed by the plaintiffs apprehending threat to their possession of land comprising Khasra No. 238, Village Basai Darapur, Delhi against defendant No. 1 i.e. The Refugees' Cooperative Housing Society Ltd., its President - defendant No. 2, Secretary - defendant No. 3 and defendant No. 4, Kirpa Ram, predecessor in interest of the present appellants. Two separate sets of written statements were filed before the Court, one by defendant Nos. 1 to 3 and another by defendant No. 4. The defendant Nos. 1 to 3 raised preliminary objection that the jurisdiction of the Civil Court relating to Bhumidari land is barred under Section 85 of the Reforms Act. It was stated that defendant No. 4 threatened to encroach upon the land in the Society comprising of Khasra No. 1273 which led to proceedings under Section 145 of the Code of Criminal Procedure, 1973. Such proceedings have nothing to do with land comprising in Khasra No. 238.
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