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S.P.M. Sharma Vs. Union of India (Uoi) and ors. - Court Judgment

LegalCrystal Citation
SubjectConstitution;Service
CourtSupreme Court of India
Decided On
Judge
Reported in1975CriLJ569; (1975)3SCC170
AppellantS.P.M. Sharma
RespondentUnion of India (Uoi) and ors.
Excerpt:
- indian registration act (16 of 1908) section 49: [s.b. sinha & dr. mukundakam sharma,jj] registered document plea that it is sham predecessors of plaintiffs and defendant were step brothers - step brothers having joint and self acquired properties - predecessor of defendant was heavily indebted registered deeds of partition, sale of his properties to plaintiffs predecessor settlement of that property for life on defendants predecessor executed - all documents executed on same day - plea by defendant that while consideration in sale deeds was rs.5000/- but in deeds of settlement consideration was rs.15,000/- - and fact that on death f defendants predecessor an attempt was made to get possession shows that deeds were sham held, plea is not tenable in view of evidence of attesting.....orderp. jaganmohan reddy, j.1. it is reported that the petitioner-detenu has been released. his writ petition has therefore become infructuous and is accordingly dismissed.
Judgment:
ORDER

P. Jaganmohan Reddy, J.

1. It is reported that the petitioner-detenu has been released. His writ petition has therefore become infructuous and is accordingly dismissed.


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