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Report No. 114

2.7. Nature of disputes in taluka/tehsil Courts.-

A cursory examination of the institution of cases in Taluka/Tehsil courts variously described as court of Munsif District Munsif/Civil court Uunior Division), etc. reveal the following broad classification of the nature of disputes:

I. Civil Disputes

Disputes arising out of implementation of agrarian reforms and allied statutes.

(i) Tenancies-protected and concealed and contested.

(ii) Boundary disputes and encroachment.

(iii) Right to purchase.

(iv) Use of common pasture.

(v) Entries in revenue records.

(vi) Regulation and timing of taking water from irrigation channel.

(vii) Disputes as to assessment.

II. Property Disputes

(i) Village and farm houses (Possession).

(ii) Sehan.

(iii) Easements: Right of way for men, cart and cattle to fields and courtyards.

(iv) Water channels.

(v) Right to draw water from a well or tubewell.

III. Family Disputes

(i) Marriage.

(ii) Divorce.

(iii) Custody of children.

(iv) Inheritance and succession-share in property.

(v) Maintenance.



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