JALEEL LOHAR S/O AZIZ AHMAD AND ORS Vs. NAUSHAD AHMAD
LAWS(UTN)-2013-5-117
HIGH COURT OF UTTARAKHAND
Decided on May 09,2013

Jaleel Lohar S/O Aziz Ahmad And Ors Appellant
VERSUS
NAUSHAD AHMAD Respondents

JUDGEMENT

- (1.) Heard.
(2.) This Second Appeal is directed against the judgment and decree dated 22.11.2011, passed by Additional District Judge/Fast Track Court-I, Dehradun, in Civil Appeal No. 31 of 2001, whereby said court has dismissed the appeal as well as cross objections affirming the judgment and decree dated2 15.03.2001 passed by the trial court (Additional Civil Judge (Sr. Div.)/Additional Chief Judicial Magistrate, V, Dehradun) in Original Suit No. 414 of 94.
(3.) Brief facts, of the case are that plaintiff/respondent filed suit for eviction of the defendants pleading that they were tenants of the land in suit on monthly rent @ Rs. 7.50/- per month. They failed to pay rent since 1.10.1959 to 31.10.1994 whereafter the tenancy was terminated by serving notice on them, and suit was filed for eviction of the defendants from land and recovery of arrears ofthree years rent.;


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