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Zakirhussain vs Gramapanchayat Nonavinakere on 9 September, 2008

Karnataka High Court
Zakirhussain vs Gramapanchayat Nonavinakere on 9 September, 2008
Author: V.Jagannathan
2

m*.15.12.20oS PASSED m O.S.NO.264/2003 on 'THE
FILE OF THE CIVIL JUDGE (JR.DN) AND JMFC. Tim:

THIS APi3'E.AL COMING ON FOR ADMIsS;:er§VV'?i5I§é§$;'A' 

bAY, THE COURT DELIVERED T}-{E FOLLOWIPIQ  "
JUDGMEN§_'"W"°""

Heard the learned    

avpeflant  '- ', 'V    

2. The appellapt  sum;   for
permanent  -.  _ respondent

Grampanchayat ‘ t H « . reiief by
contending’ of Shop
No.5 a monthly rent of
Rs.1,:V1{)G’/f without following the

proeedute. S 4 and 5 of the Public

__Act,h “I1ew..«wa:nt to evict the appellant and

I trial court; was approached for the

tafefesaid :–st:er of permanent injunctiqn.

Judge of the trial court after taking

“ii of the plaint averment and considering the stand

ejten by the mSp0 t, held that the plaintiff is not

3

entitled for the relief sought for by him and he has no

authority to continue in possession of the pxemiees

after the Iapse of the period and suit of °

was dismissed. It was also held in fl1e_eoi{i;§ee:.AofV ‘ _

judgment that previous sanction. j;t’31’s_3 ‘:

Secretary was not obtained ‘*suc}},*’V–iAeiiitt’ iteelf’ .

was not majntainable.

4. The lower by the
plaintiff confztrmed the court by
appellant eight
over vacant
to the respondent
the concurrent findings,

ie preferred.

it heard the learned senior counsel for

on going through the judments of

the below, I do not find any substantial

V’ V. ‘question of law being involved in this appeal because

A Panchayat has already initiated eviction

V “proceedings and the nofice is served on the appellant

}v

..o

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