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Badesaheb M.S.T. (D) by Pros. L.R.S. & Ors. Vs. Lalasaheb F. Tehsildar (Dead) By LRS & ORS [2008] INSC 1161 (17 July 2008)

Judgment

CIVIL APPELLATE JURISDICTION CIVIL APPEAL NO.5396 OF 1998 BADESAHEB M.S.T.(D)BY PROS.L.RS. & ORS. .....APPELLANT(S) VERSUS O R D E R In view of the law laid down by this Court in Abubakar Abdul Inamdar (Dead) by Lrs. & Ors. vs. Harun Abdul Inamdar and Ors., (1995) 5 SCC 612, we do not find any ground to interfere with the impugned judgment. The appeal is accordingly dismissed. There shall be no order as to costs.

.............................J.

( TARUN CHATTERJEE ) .............................J.

( AFTAB ALAM ) NEW DELHI;

JULY 17, 2008.

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