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Kariyaiah vs The Deputy Commissioner Mandya … on 2 September, 2008

Karnataka High Court
Kariyaiah vs The Deputy Commissioner Mandya … on 2 September, 2008
Author: Ajit J Gunjal


‘run rattan’-

: 3, Kgflg

VI vvwnlvrniruv-I I”liIJl”I’ U!” i\I\fll’ll’|lJ’\I5l’I FINE?! “W” ‘Jr HHKNAIAHA- “‘5″ COD!” 0!;

H’? TIE EEGH CDUFCT GF KA%A’l’A}{A AT EANGALQRE-

I3:?i’§”§Jfi “I’I”E$ TEE 2531 DAY G? SEPTEMBER

BEFGRE

THE HQHELE M12. JUSHCE AJFTJ If 1′
‘arm’? ETITI€.’}%’ 1~z’o.ggg1 132%? E –

BETWEEN:

Kar£gm§1,

figad abgut 593 yaars,
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fia Vfiaga,
Kasaba Hswsbli,

I%afi:i:3rTa§12l(. A _ %
mmya

[Sfi A. kfar S;~:”M.Sivappa. Adv.)

L fim may flammms’
Mamaya Diawndcghzagzagra.

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,’ fiaiafifiyét f ;S1;E.-._}’.I*51\*n% £93,

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– ……. …7.g_,.3.f.. Ina! cwuuunuruun -uwrt uvuiu Ur nnliflnlnlvl l1luvH.l..l.JUlll or KAKNATAIIA HIGH COURT OF KARNATAKA HSGH C

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figs major.

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flags Major,

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f? a Diwrtzdct _ «.§_;REsSPGHDE2§’F3
{Sr}. Efimdas, AGA £3: R1 gnd.F.*:2; .
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%’éZP”_Vii°§ ‘2:2£3″‘and 227 {sf the
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fifdfizf ‘figs fifim *%’;és’.t:.*’;:1_i;a.s£::%nm’, Mafia Suh-
D§v%ia3z:;1,V’V’£%§’£::E§;5*a §%?a’te:zi’~.2’3,{3fi+1’9Q5 by means at’ an
331d aha t& order of the
Enepugg *3:i.~;mz’s:x.?aasi:::§ri»aIj_t”,VfI!aé”a;f::1}raa. the R1 data 17.6.1996
vfie fizmmL1~:-gs-Fv and earfier mdosrsezrnent aafi
tn hast. _bem1’1*£ssue.if1 %’.§r”t’he: Aasfimnt Comissicrmr

_ _. 1991′ A1maxm*e~E}.

. pgaamfiag an for he.ar1’x1g this day, the Court
ma&e,fhe.vf¢31§:wfl1g:

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_ ,, Emxfi munsel appaarmg’ fir

A Em? submw” that the third respondexxt is
H23 aim aubmim that he wauld make x3:a::m»sa.ry

agpficatien. Hr;-zeasary appfimaiaxiz is talcsn an wrd

afi izfie mm is. mmed and aazktimfion shall talus

{‘

piaoc. Mt, Eiaradmhan, mam mums} to ffle amcmded

petitéian.

K Tim pa;-:%.£’m’.<;:aer Fm quaaatisssxfi tha

by the fisaismnt Cfimmisainnm 'V

Ca:mm%a§,a:1&r pumuant ta:

rmumgafinw; ufthe ma has A

3., 2% mm £11 briafas
thai $§£l’VT 6.1% $2′ Isriadciizr
m.%E..§fi.*’1g Q af 1%
;:s; a it w my that the pecitiam-‘a

* mm aak fieed acid the land

fwmzr tllixrfi. zwpandeni far a gum of

wfitioner after came into force

2 A’ A makes» an agplicafion for rmtczratism at”

a saw: u. vr l\l’|I|!’PIIfil\I’ i”!l’|J’l’F \u\JUKI UT HHKNHIRKH “‘5″ C00″ OF MAT” C’

am the mvurfi; aka’: flue aizienatinn in favuur

?z:3?’V’.-uthaa thgfif Emgzmfisnt is nufl mad with an enquiry a

up an–u-1: Ir’! r1-up-1.

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– .,..y.. u. I-at I’w-I¢luIrII.l’InnI’1 Tlllflff KAIIJKI III’ HHKIWRIRKH» “I6″. LQUKI W” WTMA

was mid and tha ap§E¢at:i0n sf tlm pedfionm was

d§Em?m%e§ an twee wmxma… (Chm ?m that 23:13 sale was

33% jgsaara which was the wnfiithn cxf ”
Farflum that: the pe1.:iticne:t éfi mt T’
inasmzzeh $3, ha wag 1’1-ei1:hm* tfie

aatnhfimm of fimrmt, 1%

aypeeaé by the yciifiamr am; §r Act
afi ‘Size Efieputy
has dixsmimsexi t1-mapm;%kg5 petition

far: the Ehe grant was in fawn:

nf fim: irzasmuch as, it was a

has an Eaatmwt in the am

lafi _ €.3:::&1m” iemr was nut in

. :’;:»efi$.ianaer éoaa mt haw 5; Emma.

_ 213 firfi zzmzgme}. a £01-
af gempoztzfimt fiaj?» aubmita that 1316 claim at’

33 @313′ am the {E535 afan fl :1:

%li

§ctitism:r is zzeiihez a mad hm’: sf the 9&1

*”‘ ‘F’V””I VII IIr’IlIlwl”‘IlI”Il’Il”l

lunar! 99??! vr l\P’llII’F|lF|l’Ul l’1I\’ll’! LUUK! Ur IUIKNRIAIER HEUH LUUKI-U? HRKNRIAKR HIGH CUUIII U!’ KAKNAIRIA HIGH Cl

gauim :13? has has pzzmmm tha §mper1:,y fimm the

stigma}. « Heme he the impugmd

{$3

Afissmaie submits that ififi V

have em! karma gtandi,

E fiaw Ewen taken

fm a
jam: gm. in §aw:;z- A
parnmafi nf yam. is in
fawur smfgxgfii’ the name of thy:
1&1′. it in a joint grant

in famm :3f”‘t3f3:gr:13¢t3£'{;ix5i’:{z§3′:ef;3*VxQd3V.his bmther. mm that is

gm 1; that the graxztt was made

% .}_:%1:itian$r’s ésmum-. mama, amtmr

fig am he is am . mm.

;2m.a;g mufita, the pefizianar is mt mauled far

— . as; he 73 nmifizm ajoim yanbm mm-

afihe m-igml mm, mama, pumuam to

agmmmnt ‘:0 gal}, us tifle can M s:.’:zm1:’e1-ran! an the

, Eazfiewadaa, learned fiééitéerxal

g: at Emma wrtii it e:rysta};% ints: a ml: dmd. W
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