RAGHUBIR SINGH Vs. THE BOARD OF REVENUE, U.P. ALLAHABAD AND OTHERS
LAWS(ALL)-1965-10-33
HIGH COURT OF ALLAHABAD
Decided on October 12,1965

RAGHUBIR SINGH Appellant
VERSUS
The Board Of Revenue, U.P. Allahabad And Others Respondents


Referred Judgements :-

KANBAIYA LAL V/S. PANCHAYATI AKHARA [REFERRED TO]
PRATAP SINGH V/S. SRI KRISHNA GUPTA AND ORS [REFERRED TO]
J.P. OJHA V/S. FIRM R.R. TANDON AND ANR [REFERRED TO]
BHAGWAN DAS V/S. SHRI GANGA PRASAD [REFERRED TO]
PADAM CHAND VS. RAM LAL [REFERRED TO]


JUDGEMENT

S.N. Singh, J. - (1.)This petition under Article 226 of the Constitution arises - out of a suit under Sec. 59 of the U.P. Tenancy Act.
(2.)One Smt. Gyana filed a suit for declaration of her tenancy right against the Zamindars and other persons who claimed themselves to be holding through the Zamindars. Smt. Gyana died during the pendency of the suit and the Petitioner applied to be treaty as a legal representative being her heir under the U.P. Tenancy Act. The claim of the Petitioner to continue the sitft as Smt. Gyana's legal representative was not accepted by the trial court; hence the Petitioner filed a revision before, the Board of Revenue through Sri Ram Swarup Gupta a Vakil of Aligarh. The Board of Revenue accepted the petitioner to be the legal representative of Smt. Gyana and directed the case to be proceeded within the trial court.
(3.)Sri Ram Swarup Gupta, Vakil, who represented the Petitioner at the revisional stage prosecuted the case on his behalf in the trial court. The Judicial Officer dismissed the suit by his order dated 29th January 1959. Thereafter an appeal was filed on behalf of the Petitioner through Sri Ram Swarup Gupta. Sri Gupta, however, did not,, file any Vakalatnama along with the appeal which was preferred before the Additional Commissioner.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.