PUSHPA SAXENA; MAHESH CHANDRA SAXENA Vs. DISTRICT JUDGE, NAINITAL AND OTHERS
LAWS(UTN)-2013-7-165
HIGH COURT OF UTTARAKHAND
Decided on July 18,2013

Pushpa Saxena; Mahesh Chandra Saxena Appellant
VERSUS
District Judge, Nainital and others Respondents

JUDGEMENT

- (1.) Amended memo of parties filed on behalf of petitioner in Writ Petition No. 1290 (M/S) of 2002 is taken on record.
(2.) Since both the writ petitions have been filed against the same judgment and order dated 27-11-1999, passed by Civil Judge (S.D.) Nainital in SCC Suit No. 32 of 1992 and judgment and order dated 20-9-2002 passed by District Judge Nainital in SCC Revision No. 22 of 1999, and 23 of 1999, therefore, these writ petitions are being decided by this common judgment.
(3.) Writ Petition No. 725/2002 (M./S) has been preferred by the tenant for the following relief:- To set aside the judgment and order dated 2-9-2002 passed by the District Judge Nainital and judgment and order dated 27-11- 1999 passed by the Civil Judge (Sr.Div.) Nainital, contained as Annexure Nos. 9 and 7 respectively to the writ petition.;


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