CHANDRAWATI Vs. STATE OF U.P. AND ORS.
LAWS(ALL)-2015-12-138
HIGH COURT OF ALLAHABAD
Decided on December 15,2015

CHANDRAWATI Appellant
VERSUS
State of U.P. and Ors. Respondents




JUDGEMENT

- (1.)Heard Shri Anil Tiwari, learned Senior Counsel appearing for the petitioner, learned Standing Counsel for the State respondents and Shri Shivam Yadav appearing for respondent nos. 4 to 6.
(2.)Dispute in this petition is in respect of khasra plot no. 236, area 6-13-0 situate in village Gejha Tilpatabad, NOIDA, district Gautam Budh Nagar (hereinafter referred to as 'land in dispute').
(3.)The land in dispute was recorded in the name of one Ram Chandra s/o Phussi. He transferred an area of 0-6-6-2/3 (6 biswa and 6-2/3 biswansi) by means of a registered sale deed dated 10.12.1982 in favour of petitioner no. 1. Petitioner no. 2 claims to have purchased area of 1000 sq. mtrs. from petitioner no. 1 by way of registered sale deed dated 13.11.2011.
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