SHOORVEER SINGH MATOORA Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-4-7
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on April 04,2012

SHOORVEER SINGH MATOORA Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard.
(2.) This revision is directed against the order dated 21.10.2008, passed by District Judge Uttarkashi, in Execution Case No. 04 of 2004, whereby said court has rejected the objections under section 47 of Code of Civil Procedure, 1908, filed by the present revisionist, and directed the attachment of the Plot No. 1080 and the house standing there on.
(3.) Brief facts of the case are that respondent no.1 Hira Sing filed a suit (Civil Suit No. 19 of 2002) for recovery of money against one Naunihal Singh (defendant) which was decreed by the trial court vide judgment and decree dated 30.10.2004. The First Appeal No. 82 of 2004 was filed by defendant Naunihal Singh (since died) in the High Court, but said appeal was dismissed by this Court vide its order dated 12.09.2007. Thereafter, execution proceedings started before District Judge Uttarkashi, in the form of Execution Case No. 04 of 2004. Due to the death of original defendant Naunihal Singh, the present revisionist Shoorveer Singh, the respondent no. 2 to 4 who are children of original defendant (since died), and respondent no.5 Kusuma Devi is the widow of the deceased defendant were impleaded as legal representatives of the judgment debtor.;


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