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Kehar Singh And Others vs Samadh Baba Daulat Gir on 26 August, 2009

Punjab-Haryana High Court
Kehar Singh And Others vs Samadh Baba Daulat Gir on 26 August, 2009
      IN THE HIGH COURT OF PUNJAB AND HARYANA AT
                     CHANDIGARH.

                                              C.R. No. 288 of 2005 ( O&M )
                                         DATE OF DECISION : 26.08.2009
Kehar Singh and others
                                                          .... PETITIONERS
                                   Versus
Samadh Baba Daulat Gir, Village Dhundreri and another
                                                        ..... RESPONDENTS

CORAM :- HON'BLE MR. JUSTICE SATISH KUMAR MITTAL

Present:     None for the petitioners.

             Mr. Rajinder Goyal, Advocate,
             for the respondents.

                   ***

SATISH KUMAR MITTAL , J. ( Oral )

The plaintiffs have filed the instant petition against the orders

passed by the trial court as well as the appellate court, whereby the interim

injunction during the pendency of the suit has been declined.

Counsel for the respondents-defendants states that the main

suit, filed by the petitioners has been dismissed by the Court of Civil Judge

(Junior Division), Kaithal, vide judgment and decree dated 26.2.2009. He

has produced the certified copy of the judgment and decree, which is taken

on record.

In view of the aforesaid fact, this petition is dismissed as

having become infructuous.

August 26, 2009                             ( SATISH KUMAR MITTAL )
ndj                                                  JUDGE
 

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