VIRENDRA SINGH CHAUHAN AND ORS Vs. WHISTLING WOODS AND ORS
LAWS(UTN)-2013-5-90
HIGH COURT OF UTTARAKHAND
Decided on May 03,2013

Virendra Singh Chauhan And Ors Appellant
VERSUS
Whistling Woods And Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) This appeal is directed against the order dated 18.03.2013, passed by Civil Judge (Senior Division), Dehradun, whereby said court has rejected the application 6C2 for temporary injunction sought by the plaintiffs (appellants) in Original Suit No. 385 of 2012.
(3.) Brief facts of the case are that the building known as Whistling Woods Apartments is situated in Khasra No. 62 and 65/3 in Village Danda Nooriwala, Dehradun. It is pleaded by the plaintiffs that the plaintiffs, who are purchasers of apartment No. 101, measuring area 1745 sq.ft. had two parking slots for their vehicles. It is alleged that the defendants are converting the parking area for commercial business and denying the rights of the plaintiffs to park their vehicles.;


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