HARENDRA SINGH KWEERA Vs. NANDA BALLABH PANT
LAWS(UTN)-2013-3-85
HIGH COURT OF UTTARAKHAND
Decided on March 04,2013

Harendra Singh Kweera Appellant
VERSUS
Nanda Ballabh Pant Respondents

JUDGEMENT

V.K.BIST, J. - (1.) HEARD learned counsel for the petitioner.
(2.) PRESENT petition has been filed by the petitioner for punishing the opposite party for wilful and deliberate disobedience of the order -dated 22.05.2007 passed by this Court in Second Appeal No.68 of 2004 "State of Uttaranchal Vs. Sri Khushal Singh and others".
(3.) SUPPLEMENTARY affidavit filed in the Court today. Same is taken on record. In the supplementary affidavit, the petitioner has annexed a copy of the judgment and decree passed by the trial Court in which injunction was granted in favour of the petitioner and the defendants, namely, the State Government through Collector, Public Works Department, Temporary Division, Bhowali and one Puran Singh Rautela, contractor were restrained from interfering in the peaceful possession of the petitioner over the land in question. They were also restrained from raising illegal construction over the land in question. First appeal as well as second appeal filed by the defendants were dismissed.;


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