KHALIL S/O CHAND KHAN AND ORS Vs. MASOOM ALI (DECEASED) S/O TULEF AHMAD
LAWS(UTN)-2013-4-71
HIGH COURT OF UTTARAKHAND
Decided on April 02,2013

Khalil S/O Chand Khan And Ors Appellant
VERSUS
Masoom Ali (Deceased) S/O Tulef Ahmad Respondents

JUDGEMENT

- (1.) Heard on admission.
(2.) This second appeal is directed against judgment and decree dated 20.02.2013, passed by 1st Additional District Judge, Haridwar in Civil Appeal No. 48 of 2010, Civil Appeal No. 49 of 2010 and Civil Appeal No. 50 of 2010, whereby said court has dismissed all the three appeals and affirmed the decree passed by the trial court (Civil Judge (Senior Division) Haridwar) in Original Suit No. 01 of 1995.
(3.) Learned counsel for the appellants (defendants) argued that the courts below has misread the evidence on record and concluded the findings.;


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