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Dagdu Rajaram Marwadi Vs. Laxman Pandushet Thakur - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Case NumberCivil Extraordinary Application No. 231 of 1922
Judge
Reported inAIR1923Bom412(1); (1923)25BOMLR462; 73Ind.Cas.455
AppellantDagdu Rajaram Marwadi
RespondentLaxman Pandushet Thakur
Excerpt:
pleader - vakilpatra-execution proceeding-claim petition in execution-fresh vakilpatra not ntceasary. ;where jr. pleader for the decree-holder puts in his vakilpatra in the proceeding for execution of the decree, he is not bound to file a fresh vakilpatra when a claim petition is put in against the execution. - norman macleod, kt., c.j.1. we think that the rule must be made absolute. the decree-holder's pleader put in his vakalatnama in the proceeding for execution. it cannot be contended that because a claim petition was put in against the execution, it was necessary for the decree-holder to file another vakalatnama.
Judgment:

Norman Macleod, Kt., C.J.

1. We think that the rule must be made absolute. The decree-holder's pleader put in his Vakalatnama in the proceeding for execution. It cannot be contended that because a claim petition was put in against the execution, it was necessary for the decree-holder to file another Vakalatnama.


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