GAINDAN LAL S/O ALAM PRASAD Vs. SUDESH KUMAR S/O BAKSHI RAM
LAWS(UTN)-2013-9-61
HIGH COURT OF UTTARAKHAND
Decided on September 12,2013

Gaindan Lal S/O Alam Prasad Appellant
VERSUS
Sudesh Kumar S/O Bakshi Ram Respondents

JUDGEMENT

- (1.) Heard.
(2.) This appeal is directed against the order dated 09.12.2010, passed by Additional District Judge/ Fast Track Court, Tehri Garhwal, in Suit No. 20 of 2010, whereby said court has rejected the application for temporary injunction moved by the plaintiff in the suit.
(3.) Brief facts of the case are that plaintiff filed the suit in the year 2010 for cancellation of part of the sale deed dated 30.08.2000, executed in favour of the defendant with the pleading that the plaintiff had no intention to2 transfer the entire land of Khasra no. 161 measuring 780 square meters. It is alleged by the plaintiff that infact he had retained 150 square yards land out of said plot/khasra no. 161 of which he is still in possession.;


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