DAHIBEN Vs. ARVINDBHAI KALYANJI BHANUSALI
LAWS(SC)-2020-7-3
SUPREME COURT OF INDIA
Decided on July 09,2020

DAHIBEN Appellant
VERSUS
Arvindbhai Kalyanji Bhanusali Respondents





Cited Judgements :-

HARJIT KAUR VS. SHANKAR MUKHERJEE [LAWS(DLH)-2022-2-207] [REFERRED TO]
R. GNANPRAKASAM VS. P. I. MOHAMMED KUTTY 2 MAMMOOTTY [LAWS(MAD)-2021-6-72] [REFERRED TO]
MANSI GUPTA VS. PREM AMAR [LAWS(DLH)-2022-3-188] [REFERRED TO]
MANGLABEN MAGANLAL MODI VS. JITENDRABHAI BHIKHABHAI PATEL [LAWS(GJH)-2021-8-29] [REFERRED TO]
RAJIV KANT VS. GOVIND SINGH PATHANIA [LAWS(HPH)-2021-4-31] [REFERRED TO]
P. MADHU MADHUSUDHAN VS. T. SANTOSH [LAWS(TLNG)-2021-3-37] [REFERRED TO]
TOSHIAKI AIBA AS THE BANKRUPTCY TRUSTEE VS. VIPAN KUMAR SHARMA [LAWS(DLH)-2022-4-279] [REFERRED TO]
SHYAMKUMAR LALARAMJI JAISWAL VS. DATTATRAYA S/O. KRISHNARAO PITALE [LAWS(BOM)-2022-7-96] [REFERRED TO]
AMOGH ENTERPRISES VS. MAGATHANE KINARA CHS LTD. [LAWS(BOM)-2021-3-18] [REFERRED TO]
SADHNA HOTWANI VS. RAJKUMAR MEHANI [LAWS(MPH)-2021-12-120] [REFERRED TO]
ASHWANI KUMAR VS. ADITYA MANNOHAR BHIDE [LAWS(DLH)-2021-10-15] [REFERRED TO]
RAJIV SAREEN VS. DIVYANSHU ENTERPRISES [LAWS(DLH)-2022-2-122] [REFERRED TO]
MANIPAL UNIVERSITY VS. RAMANJINAPPA H [LAWS(KAR)-2021-6-281] [REFERRED TO]
BARDOLI SHREERANG EXHIBITORS PRIVATE LIMITED VS. MAHESHBHAI BABUBHAI HIRPARA [LAWS(GJH)-2021-9-36] [REFERRED TO]
BAKSHISH SINGH VS. AJAY VIR SINGH [LAWS(HPH)-2022-8-21] [REFERRED TO]
ANNAPURANI VS. MUTHUPILLAI [LAWS(MAD)-2021-3-228] [REFERRED TO]
MD. NAFIS VS. ELECTION COMMISSION OF INDIA [LAWS(BOM)-2021-2-185] [REFERRED TO]
AMAR SINGH VS. VISHAL KUMAR [LAWS(HPH)-2021-7-79] [REFERRED TO]
ARCHANA MITTAL VS. SHIKHA MITTAL [LAWS(DLH)-2021-3-259] [REFERRED TO]
M/S NESTILLA DEVELOPERS LLP VS. STATE OF TELANGANA [LAWS(TLNG)-2021-10-21] [REFERRED TO]
RAJENDRA BAJORIA VS. HEMANT KUMAR JALAN [LAWS(SC)-2021-9-64] [REFERRED TO]
TRIENITY PRIME PROPERTY PROJECTS LLP VS. SAMRAT ASSOCIATES [LAWS(BOM)-2022-7-172] [REFERRED TO]
SARATHAMBAL VS. MUTHUGANESAN [LAWS(MAD)-2021-2-398] [REFERRED TO]
AXIS BANK LIMITED VS. N. ABDUL SALAM [LAWS(MAD)-2021-3-311] [REFERRED TO]
SELVARAJ VS. KOODANKULAM NUCLEAR POWER PLANT INDIA LIMITED [LAWS(MAD)-2021-7-282] [REFERRED TO]
LH OF DECD KIRANBHAI MOTIBHAI PATEL VS. SURAJ CO OPERATIVE HOUSING AND COMMERCIAL SOCIETY LTD [LAWS(GJH)-2022-5-527] [REFERRED TO]
JAYESHKUMAR MATHURBAI PATEL VS. MUKESHBHAI VERSHIBHAI DESAI [LAWS(GJH)-2022-4-340] [REFERRED TO]
NAVEEN KUMAR VS. MEENAKSHI GOEL [LAWS(DLH)-2021-3-245] [REFERRED TO]
DEEPAK ARORA VS. RASHMI @ HIMASHI GOEL [LAWS(DLH)-2021-12-239] [REFERRED TO]
P. R. CHENNA REDDY VS. PARVATHAMMA [LAWS(KAR)-2021-7-154] [REFERRED TO]
SURJIT BEHL VS. JASPAL KAUR BHATIA [LAWS(CHH)-2022-3-44] [REFERRED TO]
ANUSHRI JAIN VS. ANAMIKA JAIN [LAWS(MPH)-2022-4-114] [REFERRED TO]
FROST INTERNATIONAL LIMITED VS. MILAN DEVELOPERS AND BUILDERS (P) LIMITED [LAWS(SC)-2022-4-2] [REFERRED TO]
BABULAL VS. MOTILAL [LAWS(MPH)-2021-2-26] [REFERRED TO]
SAVITABEN WD/O SOMABHAI HATHIBHAI PATEL VS. VIRENDRA RAMCHANDRA GANDHI [LAWS(GJH)-2022-5-14] [REFERRED TO]
S. HEERACHAND JAIN VS. T. NAMASIVAYAM [LAWS(MAD)-2021-7-226] [REFERRED TO]
AB TOWERS PRIVATE LIMITED VS. DELHI APARTMENTS PVT. LTD. [LAWS(DLH)-2022-3-13] [REFERRED TO]
PUJA AGGARWAL VS. PRAVESH NARULA [LAWS(DLH)-2022-3-186] [REFERRED TO]
FIRDOUS PARVEEZ TAJ VS. MRS.YASMIN TAJ [LAWS(KAR)-2021-1-68] [REFERRED TO]
SHEELA RAM VIDHANI VS. S. K. TRADING COMPANY [LAWS(BOM)-2021-6-81] [REFERRED TO]
BHIMABHAI MANSIBHAI KARIYA VS. GENERAL MANGER RSPL LTD [LAWS(GJH)-2021-6-85] [REFERRED TO]
VIRAJ ESTATES PVT. LTD. VS. SHRI NIJJAMUDDIN RABBANI KHATIB [LAWS(BOM)-2021-11-95] [REFERRED TO]
AMIT SURI VS. SONIA SURI [LAWS(TLNG)-2021-2-55] [REFERRED TO]


JUDGEMENT

INDU MALHOTRA, J. - (1.)The present Civil Appeal has been filed to challenge the impugned Judgment and Order dated 19.10.2016 passed by a Division Bench of the Gujarat High Court, which affirmed the Order of the Trial Court, allowing the application filed by Defendant Nos. 2 and 3/Respondent Nos. 2 and 3 herein under Order VII Rule 11(d), CPC holding that the suit filed by the Appellant and Respondent Nos. 9 to 13 herein (hereinafter referred to as the "Plaintiffs") was barred by limitation.
(2.)The subject-matter of the present proceedings pertains to a plot of agricultural land of old tenure, admeasuring approximately 8701 sq. mtrs. in Revenue Survey No. 610, Block No.573 situated in village Mota Varachha, Sub-District Surat (hereinafter referred to as the "suit property") which was in the ownership of the Plaintiffs.
(3.)The land was under restrictive tenure as per Section 73AA of the Land Revenue Code. The Plaintiffs filed an application dated 13.05.2008 before the Collector, Surat to obtain permission for selling the suit property to Respondent No. 1/Defendant No.1, which was non-irrigated, and stated that they had no objection to the sale of the suit property.
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