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Saroj Maheshwari Vs. State of Haryana and Ors. - Court Judgment

LegalCrystal Citation
CourtSupreme Court of India
Decided On
Judge
AppellantSaroj Maheshwari
RespondentState of Haryana and Ors.
Excerpt:
.....remand the matters to the high court so that it can be decided afresh after hearing the parties.5. the appeals are disposed of as allowed with no order as to costs. .......................j.[anil r. dave]. .......................j.[l. nageswara rao]. new delhi; september02 2016.
Judgment:

NON-REPORTABLE IN THE SUPREME COURT OF INDIA CIVIL APPELLATE JURISDICTION CIVIL APPEAL NO(S). 8745-8746 OF2016(ARISING OUT OF SLP(C) NOS.7710-7711/2015) SAROJ MAHESHWARI APPELLANT(S) VERSUS STATE OF HARYANA & ORS. RESPONDENT(S)

JUDGMENT

ANIL R. DAVE, J.

1. Heard the learned counsel for the parties.

2. Leave granted.

3. Upon perusal of the impugned judgment, it appears that the possession of the land in question was with the owners of the land in question in 2002- 2003. Whereas, as per the respondents the possession was taken over in the year 1995-1996. There appears to be some doubt, which was not examined by the High Court.

4. Therefore, we set aside the impugned orders and remand the matters to the High Court so that it can be decided afresh after hearing the parties.

5. The appeals are disposed of as allowed with no order as to costs. .......................J.

[ANIL R. DAVE]. .......................J.

[L. NAGESWARA RAO]. NEW DELHI; SEPTEMBER02 2016.


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