RAGVENDRA SHIKHOLA AND OTHERS Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-11-95
HIGH COURT OF UTTARAKHAND
Decided on November 27,2012

Ragvendra Shikhola And Others Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Mr. Deep Chandra Joshi, learned counsel for the petitioners has stated that WPCRL No. 549 of 2012 is also closely interlinked with the petitions mentioned in the daily cause list, so this Court called the said petition to be linked for adjudication.
(2.) This order will dispose of all these petitions, as the same are interlinked together and have arisen out of lodging of the same First Information Report dated 26.11.2011 pertaining to crime no. 182 of 2011 under Section 504, 506, 379 IPC.
(3.) Having heard learned counsel for parties, it appears that some immovable property was purchased by the petitioners long back but incidentally, possession over the same was intervened by officer bearers of Rotary Club, so a suit no. 131 of 1992 was filed by Rotary Club asking prohibitory injunction against all the petitioners in their so called peaceful possession. A counterclaim was also filed by the petitioners against Rotary Club and they also prayed for prohibitory injunction in their own favour against officials of the Club. The suit was adjudicated on 14.07.2011 and claim & counterclaim both were dismissed. Consequently, a civil appeal no. 47 of 2011 was filed by the petitioners, which was allowed by the learned District Judge accepting the counterclaim of petitioners on 21.11.2011 over the property.;


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