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Kasturchand Gujar Vs. Parsha Mahar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1888)ILR12Bom230
AppellantKasturchand Gujar
RespondentParsha Mahar
Excerpt:
jurisdiction - decree--execution--british courts in india, power of, to send their decrees for execution to courts not in british india--practice. - charles sargent, c.j.1. the courts of british india have no authority to send their decrees for execution to courts not in british india.
Judgment:

Charles Sargent, C.J.

1. The Courts of British India have no authority to send their decrees for execution to Courts not in British India.


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