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Dera Baba Bhumman Shah Sangar Sarista v/s Dr. Subhash Narula


Company & Directors' Information:- R J SHAH AND COMPANY LIMITED [Active] CIN = L45202MH1957PLC010986

Company & Directors' Information:- SHAH INDIA PVT LTD [Active] CIN = U51909WB1960PTC024535

Company & Directors' Information:- B. B. SHAH PRIVATE LIMITED [Active] CIN = U17117RJ1984PTC002922

Company & Directors' Information:- D M SHAH & COMPANY PVT LTD [Active] CIN = U29244WB1988PTC045183

Company & Directors' Information:- BABA AND CO PVT LTD [Active] CIN = U74899DL1980PTC011143

Company & Directors' Information:- C. M. SHAH AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74140MH1971PTC015107

Company & Directors' Information:- T M SHAH PRIVATE LIMITED [Strike Off] CIN = U10101UP1966PTC003139

Company & Directors' Information:- S B SHAH AND COMPANY PRIVATE LIMITED [Active] CIN = U51496DL1991PTC045040

Company & Directors' Information:- H B SHAH PRIVATE LIMITED [Active] CIN = U36100MH1947PTC005536

Company & Directors' Information:- M M SHAH PRIVATE LIMITED [Strike Off] CIN = U51311MH1962PTC012293

Company & Directors' Information:- D J SHAH AND CO PRIVATE LIMITED [Active] CIN = U74899DL1987PTC030169

Company & Directors' Information:- C C SHAH LTD. [Strike Off] CIN = U15421WB2000PLC007659

Company & Directors' Information:- BABA (INDIA) PRIVATE LIMITED [Strike Off] CIN = U01132RJ1985PTC003474

Company & Directors' Information:- A H SHAH AND CO PVT LTD [Active] CIN = U51311MH1949PTC007019

Company & Directors' Information:- SHAH AND SHAH PVT LTD [Strike Off] CIN = U33112WB1980PTC032838

Company & Directors' Information:- BABA CORPORATION PRIVATE LIMITED [Active] CIN = U74900DL2015PTC287693

Company & Directors' Information:- SUBHASH INDIA PRIVATE LIMITED [Strike Off] CIN = U52100DL2014PTC271852

Company & Directors' Information:- A D SHAH PVT LTD [Strike Off] CIN = U51909MH1972PTC015715

Company & Directors' Information:- BABA AND COMPANY PRIVATE LIMITED [Dissolved] CIN = U74900KL1946PTC000137

Company & Directors' Information:- B. SHAH AND COMPANY LIMITED [Dissolved] CIN = U99999MH1952PLC008789

    CR No. 1973 of 2020(O & M)

    Decided On, 08 October 2020

    At, High Court of Punjab and Haryana

    By, THE HONOURABLE MR. JUSTICE RAJ MOHAN SINGH

    For the Appellant: Mohit Garg, Advocate. For the Respondent: Sunil Kumar Verma, Advocate.



Judgment Text

Oral:The case has been taken up for hearing through video conferencing.2. Petitioner has preferred this revision petition against the order dated 07.03.2020 passed by the Additional Civil Judge (Senior Division), Sirsa, vide which application under Order 7 Rule 11 CPC filed by the respondent was allowed and petitioner was directed to pay the ad valorem Court fee as per the market value of the suit property.3. Learned counsel for the petitioner submits that an application under Order 6 Rule 17 read with Order 1 Rule 10and Section 151 CPC for amendment of the plaint is still pending before the trial Court. In the proposed amendment, the petitioner seeks to challenge sale deed(s) executed by the plaintiff. In the event of acceptance of the application under Order 6 Rule 17 CPC, the amended plaint would be tested at the threshold of Order 7 Rule 11 CPC. If the proposed amendment is allowed to be incorporated, the suit would be for declaration, challenging the sale deed(s) and for possession.4. In view of first principle of Suhrid Singh (8) Sardool Singh Vs. Randhir Singh and others. 2010(2) RCR (Civil) 564. the executant of the sale deed if seeks cancellation of the deed, then the plaintiff has to pay the ad valorem Court fee on the consideration as shown in the deed. In such eventuality, the application under Order 6 Rule 17 CPC has to be decided before the decision of the application under Order 7 Rule 11 CPC. The impugned order dated 07.03.2020 passed by the trial Court prior to decision of the pending application under Order 6 Rule 17 CPC, in my considered opinion is an illegality committed by the trial Court. In any case, the pending application under Order 6 Rule 17 CPC ought to have been decided prior to the decision in the application under Order 7 Rule 11 CPC.5. In view of aforesaid position, at this stage, without meaning anything on the merits of the case, it would be just and appropriate to direct the trial Court to decide the application under Order 6 Rule 17 CPC. This revision petition is allowed. The impugned order is accordingly set aside. After lawful decision of the application under Order 6 Rule 17 CPC, the trial Court sh

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all consider the application under Order 7 Rule 11 CPC in accordance with law. Nothing observed hereinabove, shall be construed to be an opinion on merits of the case. The trial Court shall decide both the applications under legal parameters.
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