DHARAMPAL BANSAL Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2012-9-155
HIGH COURT OF UTTARAKHAND
Decided on September 10,2012

Dharampal Bansal Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Objection raised by the Registry is overruled.
(2.) Admit. Issue notice to private respondent no. 4.
(3.) Having heard learned Counsel for the applicant petitioner and on going through the papers on record, it transpires that there is a dispute over the possession of truck bearing registration no. HR 46-A 9157. This truck was basically owned by late Mr. Malkeet Singh, husband of Smt. Karamjeet Kaur (respondent no. 4). Said truck was under the hypothecation of some bank. EMIs were being paid to the bank by Mr. Malkeet Singh. Lateron during his lifetime, Malkeet Singh entrusted the possession of the said truck to the applicant petitioner Dharampal Bansal under some agreement. The latter continued to pay the installments to the bank. Somehow, Smt. Karamjeet Kaur, on the behest of Baldev Singh, President of the Truck Union, moved an application to Sub Divisional Magistrate, Bajpur for taking the said truck back from the possession of Dharampal Bansal.;


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