SHAUKAT ALI Vs. BOARD OF REVENUE, U P AT ALLAHBAD AND OTHERS
LAWS(ALL)-1965-8-52
HIGH COURT OF ALLAHABAD
Decided on August 02,1965

SHAUKAT ALI Appellant
VERSUS
Board Of Revenue, U P At Allahbad And Others Respondents

JUDGEMENT

- (1.)This petition Under Article 226 of the Constitution arises out of a proceeding Under Section 234 of the U.P. ZA and LR Act. The Petitioner claiming to be the bhumidhar filed a suit against the opposite parties on the ground that opposite party No. 2 was adhivasi who had illegally let out the plot in suit to opposite parties Nos. 3 to 6, as such all the opposite parties Nos. 2 to 6 were liable to ejectment.
(2.)On a consideration of oral and documentary evidence the trial court dismissed the suit but on appeal the lower appellate court accepted the Plaintiff's case that there was illegal subletting and decreed the suit. The decision of the lower appellate court is dated 26.3.1957.
(3.)Two appeals were filed by opposite parties No. 2 and Nos. 3 to 6 The Board allowed these appeals and restored the judgment of the trial court.
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