NAZINI BEGUM Vs. MIR BARKAT ALI KHAN FORMERLY PRINCE MUKKARRAM JAH BAHADUR
LAWS(APH)-1992-8-31
HIGH COURT OF ANDHRA PRADESH
Decided on August 19,1992

NAZINI BEGUM Appellant
VERSUS
MIR BARKAT ALI KHAN, FORMERLY PRINCE MUKKARRAM JAH BAHADUR Respondents




JUDGEMENT

G.Radhakrishna Rao, J. - (1.)(Judgment of the Bench Delivered by Hon'ble Sri Justice This is an appeal filed by the plaintiffs against the judgment and decree of the Additional Chief Judge, City Civil Court, Secunderabad, passed in O.S.No. 116 of 1970, dated 30th April, 1982.
(2.)The suit was filed in forma pauperis for partition and separate possession of moveable and immovable properties of late Sardar Begum Sahiba, wife of late Nizam-VI of Hyderabad. The reliefs claimed by the plaintiffs for possession of plaint 'A' schedule properties or in the alternative compensation for the properties already alienated or misappropriated pertaining to 'A' schedule; a decree for compensation for plaint 'B' schedule items 1 to 6,8 and 9, which were already disposed of prior to the filing of the suit; directing defendants 1 and 3 to furnish accounts of profits from the plaint schedule properties from the death of Sardar Begum Sahiba, i.e., 11-8-1950 till the delivery of the share of the plaintiffs to them in the said properties and for costs.
(3.)It may be noted that during the pendency of the suit the 1st plaintiff died and plaintiffs 6 to 9 were brought on record as her Legal Representatives as per order dated 21-3-1972 in I. A. 19 /72 on the file of the trial court. The claim against defendants 2,3, 4 and 6 was given up by the plaintiffs in the lower court and defendantNo.7 was impleaded as a party as per orders dated 12-11-1971 passed in I.A.388/71 and defendants 9 and 10 were impleaded as per order dated 15-12-1972 in I.A.15/72 in the lower court itself.
;


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