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Hathibhai Nahansa Vs. Patel Bechar Praghi and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1889)ILR13Bom371
AppellantHathibhai Nahansa
RespondentPatel Bechar Praghi and ors.
Excerpt:
civil procedure code (act xiv of 1882), section 224, clause (c) - meaning of the words 'a copy of any order for the execution of the decree.' - 1. the words 'a copy of any order for the execution of the decree' in section 224, clause (c), of the civil procedure code (act xiv of 1882) mean a copy of any subsisting order.
Judgment:

1. The words 'a copy of any order for the execution of the decree' in Section 224, Clause (c), of the Civil Procedure Code (Act XIV of 1882) mean a copy of any subsisting order.


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