BRAHMANATH SINGH Vs. CHANDRAKALI KUER
LAWS(PAT)-1960-8-15
HIGH COURT OF PATNA
Decided on August 30,1960

BRAHMANATH SINGH Appellant
VERSUS
CHANDRAKALI KUER Respondents





Cited Judgements :-

AMRUTA PUROHITANI VS. JOGESH CHANDRA HOTA [LAWS(ORI)-1968-3-5] [REFERRED TO]
AWADH NARAIN SINGH VS. NARAIN MISHRA [LAWS(PAT)-1961-3-12] [REFERRED TO]
ZEHRO VS. BALBIR SINGH [LAWS(P&H)-2011-4-1] [REFERRED TO]
SHRI. LAKH RAJ KAPOOR VS. SHRI. BAL KISHAN KAPOOR [LAWS(DLH)-2011-3-459] [REFERRED TO]
RAVINDER KAUR GREWAL VS. MANJIT KAUR [LAWS(SC)-2020-7-17] [REFERRED TO]
ISMAILBEE W/O MOHD KHAJA SAHEB VS. MEHTAB SAHEB S/O SHAIKH GHUDU SAHEB [LAWS(KAR)-2020-10-251] [REFERRED TO]


JUDGEMENT

Raj Kishore Prasad, J. - (1.)This appeal, by the plaintiffs, is from a judgment of reversal, of the learned Subordinate Judge, Patna, who reversed the judgment and decree of the first Court, with respect to plot 1631, and, dismissed the suit in respect thereof.
(2.)We are concerned in this appeal only with plot 1631, and, not with plot 1632, in respect or which the judgment of the Trial Court was affirmed.
(3.)The (acts, material for the decision of the appeal, are these :


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