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AAMIN V/S SUGRA & OTHERS, decided on Thursday, December 15, 2016.
[ In the High Court of Rajasthan Jodhpur Bench, Civil Second Appeal No. 132 of 2015. ] 15/12/2016
Judge(s) : ARUN BHANSALI
Advocate(s) : R.S. Rathore. S.G. Ojha.
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    1. This appeal is directed against the judgment and final decree dated 30.11.2007 as upheld by the appellate judgment dated 23.4.2015.2. The respondent-Smt. Sugra filed a suit for partition; the suit was dismissed by the trial court by judgment and decree dated 30.8.1999. The appeal filed by the plaintiff was allowed by the First Appellate Court and she was held entitled to ⅓rd share.3. In the second appeal it was clarified that the plaintiff would be entitled to ⅓rd share of Noor Mohammed who had share in the suit property and the appeal was disposed of.4. The appellant herein filed Special Leave Petition which was dismissed with liberty to file review petition. The review petition filed by the appellant was rejected by this Court by order dated 23.1.2013 against which the appellant filed Special Leave Petition which was also rejected.5. Based on the preliminary decree the trial court appointed local commissioner and the local commissioner gave report dated 31.10.2007 proposing a land ad measuring 29' x 28' as share of the plaintiff based on the decree passed in her favour.6. The appellant raised objections however the trial court while rejecting the objections raised by the appellant passed a final decree based on the Commissioner's report.7. Feeling aggrieved the appellant filed first appeal.8. The first appellate court after hearing the parties came to the following conclusion and dismissed the appeal filed by the appellant :-LANGUAGE9. It is submitted by learned counsel for the appellant that both the courts below were not justified in passing the final decree based on the Commissioner's report and allotting land to the plaintiff which is quite valuable and that the objections raised by the appellant were not appropriately considered by two courts below and it was prayed that the appeal be admitted.10. Learned counsel for the respondents submitted that no substantial question of law is involved in the present appeal inasmuch as the Commissioner has given his report which has been dealt with by both the courts below and therefore the appeal deserves to be dismissed.11. I have considered the submissions made by learned counsel for the parties and have perused the material available on record.12. From perusal of the Commissioner Report it is apparent that most of the land in question is dotted with construction and admittedly the plaintiff had only ⅙th share in the entire property and out of the entire property the land proposed by the Commissioner is least constructed and therefore the same was proposed by the Commissioner for being allotted to the plaintiff. The only objection raised by the appellant pertained to the fact that the land allotted was quite valuable and therefore the same should not have been allotted and on the contrary a proposal was made that the land may be put to auction.13. Admittedly the dispute in the suit pertained to only ⅓rd share of the plaintiff and for that purpose proposal of auction appears to be wholly preposterous. Except for indicating that the land was valuable no material in this regard has been produced and no counter proposal except for suggestion of auctioning the property in question has been given by the appellant and in those circumstances it cannot be said that the two courts below committed any error in passing the final decree and dismissing the appeal.14. No substantial question of law arises in the present appeal the same is therefore dismissed. The record of the trial court be sent back immediately.Appeal dismissed for want of substantial question of law.