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Ahmed Vs. Ayeshabai - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in2Ind.Cas.167
AppellantAhmed
RespondentAyeshabai
Excerpt:
letters patent (bombay), clause 15 - order allowing inspection of documents is not 'judgment'--appeal. - order1. no appeal lies. appeal dismissed with costs.
Judgment:
ORDER

1. No appeal lies. Appeal dismissed with costs.


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