DAYA SHANKAR JOSHI & OTHERS Vs. THAKURJI MAHARAJ VIRAJMAN MANDIR & OTHERS
LAWS(UTN)-2012-12-140
HIGH COURT OF UTTARAKHAND
Decided on December 13,2012

Daya Shankar Joshi And Others Appellant
VERSUS
Thakurji Maharaj Virajman Mandir And Others Respondents

JUDGEMENT

- (1.) Inspite of sufficient service, no one has put in appearance on behalf of the respondents.
(2.) Heard learned counsel for the appellants.
(3.) Present Second Appeal has been filed by the appellants against the judgment and order dated 14.09.1999 passed by the Additional District Judge, Kashipur, district Udham Singh Nagar in Civil Appeal No.09 of 1999 "Sri Thakurji Maharaj and others Vs. Daya Shankar Joshi and others", by which the judgment and order dated 12.01.1999 passed by the Civil Judge (Junior Division), Kashipur in Original Suit No.124 of 1987 "Sri Thakurji Maharaj & others Vs. Daya Shankar Joshi and others" has been set aside and the suit of the plaintiffs/respondents has been decreed.;


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