RAM DAYAL Vs. BHIM SEN
LAWS(ALL)-1965-10-29
HIGH COURT OF ALLAHABAD
Decided on October 22,1965

RAM DAYAL Appellant
VERSUS
BHIM SEN Respondents


Referred Judgements :-

JATINDRAMOHAN TAGORE V/S. GANENDRA MOHAN TAGORE [REFERRED TO]
MAQGLI PRASAD V/S. RAM BALAK [REFERRED TO]
RAMJAS AND ANOTHER V/S. BOARD OF REVENUE AND ORS [REFERRED TO]
SRINIVAS KRISHNARAO KANGO VS. NARAYAN DEVJI KANGO [REFERRED TO]
M K RANGANATHAN VS. GOVERNMENT OF MADRAS [REFERRED TO]
STETE OF GUJAIAT VS. SHYAARIAL MOHANLAL CHOKSIMANUBHAI PATEL [REFERRED TO]
BUDDHAN SINGH VS. NABI BUX [REFERRED TO]


JUDGEMENT

Dwivedi, J. - (1.)This appeal is before us on a reference made by a learned single Judge.
(2.)A Mani Ram was the occupancy tenant of the disputed land. He died in May, 1952 leaving behind him his maided daughter, Gomti. At the moment of his death Gomti was enceinte. In Agahan, 1952 - (corresponding to a November, 1952) she gave birth to a son. He was named Ram Chandra.
(3.)The Defendant trespassed on the holding of Mani Ram after his death. So Ram Chandra instituted a suit for his ejectment. Ram Chandra died during the pendency of the suit. His father, Bhim Sen, was then substituted in his place.
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