ANIL SARAN AGARWAL AND OTHERS Vs. II ADDL DISTRICT JUDGE NAINITAL AND OTHERS
LAWS(UTN)-2013-8-126
HIGH COURT OF UTTARAKHAND
Decided on August 16,2013

Anil Saran Agarwal And Others Appellant
VERSUS
Ii Addl District Judge Nainital And Others Respondents

JUDGEMENT

- (1.) This writ petition was got dismissed by this Court by its judgment and order dated 28.12.2012, against which, review application was moved by the petitioners, which has been allowed by this Court on 5.4.2013 on the ground that this Court while parting with the judgment has not taken note of the admission made by the defendant in the cross-examination and the finding given by the revisional court on this issue, prima facie appears to be perverse.
(2.) Heard learned for the parties and perused the record.
(3.) By means of this writ petition, the petitioners have sought a writ in the nature of certiorari quashing the order dated 8.11.1990 passed by IInd Addl. District Judge, Nainital (Annexure No.7 to the writ petition), whereby the revisional court has allowed the revision filed by the respondent nos.2 to 5 herein and set aside the judgment and decree dated 22.5.1989 passed by Judge, Small Cause Court/Civil Judge, Nainital (for short, J.S.C.C.) in S.C.C. Suit No.11 of 1986 Anil Saran Agrawal vs. Smt. Sarla Devi and others.;


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