RAISUNNISSA Vs. MOJIBUR RAHMAN
LAWS(PAT)-1960-11-9
HIGH COURT OF PATNA
Decided on November 04,1960

RAISUNNISSA Appellant
VERSUS
MOJIBUR RAHMAN Respondents


Referred Judgements :-

CHACKO PYLI V. IYPE VARGHESE [REFERRED TO]
SHILA PAL (MINOR) VS. COMILLA BANKING CORPORATION LTD [REFERRED TO]
BACHOO PRASAD SINGH VS. GOBARDHAN DAS [REFERRED TO]
RAMESH CHANDRA PATRANABIS VS. BIRAJASUNDARI GUPTA [REFERRED TO]
CHHATERBIJAI SINGH VS. DAMODAR DAS [REFERRED TO]
MANMATHA NATH MUKHERJEE VS. JIAUL HUQ [REFERRED TO]





JUDGEMENT

Raj Kishore Prasad, J. - (1.)These five applications, in revision, by Skh. Kafiluddin, a judgment-debtor, who is now dead, arise out of an equal number of application made under Order 21, Rule 90, Code of Civil Procedure, not by him but by Nurul Haq, one of the other two judgment-debtors, who is opposite party 4 in this Court, in each of the five execution cases, for setting aside the sales of different properties in each case.
(2.)What happened was this : One Jinat Ali had two sons, Nasiruddin, husband of Mt. Pano, opposite party 5, and Kafiluddin, the original petitioner before this Court, on whose death, his heirs have been substituted as petitioners. Nasiruddin had two sons, Abclul Haq, opposite parly 3, and Nurul Haq, opposite party 4. Abdul Haq had a son Sayeed Akhtar, who is the decree holder-opposite par'y 2. Sayeed Akhtar obtained five decrees against his father, Abdul Haq, his uncle, Nurut Haq, the applicant for setting aside the sales, and grand-uncle, Kafiluddin, the original petitioner, for arrears of rent in respect of five different holdings, Those decrees were executed separately and different properties were put to sale for realisation of the decretal amounts.
(3.)Civil Revision No. 253 of 1958 arises out of Execution Case No. 6 of 1953, in which 8.19 acres of land was sold for Rs. 60/- on the 5th February, 1954; Civil Revision No. 254 of 1958 arises out of Execution Case No. 8 of 1953, in which 2.61 acres of land was sold for Rs. 80/- on the 5th February, 1954; Civil Revision No. 2.55 of 1958 arises out of Execution Case No. 7 of 1953, in which. 56 bighas were sold for Rs. 90/- on the 7th December, 1953; Civil Revision No. 256 of 1958 arises out of Execution Case No. 435 of 1933, in which 1.48 acres were sold for Rs. 65/- on the 12th June, 1954;' and Civil Revision No. 2-37 of 1958 arises out of Execution Case No. 436 of 1953, in which 3 bighas and odd were sold for Rs. 137 on the 12th June, 1954.


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