UNION OF INDIA (UOI) Vs. HEMANTA KUMAR BOSE
LAWS(CAL)-1960-5-28
HIGH COURT OF CALCUTTA
Decided on May 24,1960

UNION OF INDIA (UOI) Appellant
VERSUS
Hemanta Kumar Bose Respondents


Referred Judgements :-

J.H. ROBINSON V. CAREY [REFERRED]
RANI CHANDRA KUNUAR V. CHUDHRI NARPAT SINGH [REFERRED]
SARDAR SUJAN SINGH V. SECRETARY OF STATE [REFERRED]
KUNWAR MAHABIR SINGH V. KUNWAR ROHINI RAMANADHWAJ [REFERRED]
RAMANATHAN CHETTIAR V. VISWANATHAN CHETTIAR [REFERRED]
KAI KHUSM A. GHASWALA V. SECRETARY OF STATE FOR INDIA-IN-COUNCIL [REFERRED]
<RC>LAWSUIT(CAL) 1960 0 292;ILR(CAL) 1961 2 86;</RC> HIGH COURT OF CALCUTTA <JGN>GUHA,BANERJEE</JGN> UNION OF INDIA (UOI) HEMANTA KUMAR BOSE <AT>APPEAL FROM ORIGINAL DECREE 83 OF 1954</AT> 24.05.1960 <SUBJECT>CIVIL,LAND ACQUISITION </SUBJECT><SI> CODE OF CIVIL PROCEDURE,1908 OR 11R 21;EVIDENCE ACT,1872 SEC 114(G);BENGAL LAND REGISTRATION ACT,1876 SEC 14;BENGAL LAND REGISTRATION ACT,1876 SEC 15;CANTONMENTS ACT,1924 SEC 280; <ACT>CODE OF CIVIL PROCEDURE,1908</ACT> <S>OR.11R.21</S><ACT>EVIDENCE ACT,1872</ACT> <S>S.114(G)</S><ACT>BENGAL LAND REGISTRATION ACT,1876</ACT> <S>S.14</S><ACT>BENGAL LAND REGISTRATION ACT,1876</ACT> <S>S.15</S><ACT>CANTONMENTS ACT,1924</ACT> <S>S.280</S> <ACT>CANTONMENT LAND ADMINISTRATION RULES,1925</ACT> <ACT>EVIDENCE ACT</ACT><S>S. [REFERRED TO]
SARDAR SUJAN SINGH V. SECRETARY OF STATE FOR INDIA [REFERRED]
SECRETARY OF STATE FOR INDIA V. MULLA [REFERRED]
MAHADEO VS. BALESHWAR PRASAD [REFERRED]
POPURI RAMAYYA VS. PUTCHA LAKSHMINARAYANA [REFERRED]
SOHAN SINGH VS. GOVERNOR-GENERAL IN COUNCIL [REFERRED]
SECRETARY, CANTONMENT COMMITTEE, BARRACKPORE VS. SATISH CHANDRA SEN [REFERRED]


JUDGEMENT

- (1.)The property in dispute is land measuring 3 bighas 2 kattas and 5 chittaks, be that a little more or less, situate within the geographical limits of Barrackpore Cantonment, in the District of 24-Parganas. On the disputed plot stands a bungalow, which bears a distinguishing number being 43, Middle Road.
(2.)The Union of India, asserted ownership over the disputed plot of land and instituted a suit claiming declaration that the land in suit belonged exclusively to the Plaintiff and that the Defendants had no right thereto save and 'except the right to occupy the land until resumed at the will of the Plaintiff. The suit was dismissed by the trial court. Hence this appeal.
(3.)In order to appreciate the rival contentions of the parties hereto, it will be helpful 'to trace the history of the birth and growth of Barrackpore, Cantonment.
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