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Jit Singh Vs. Maharaj Singh - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtMumbai
Decided On
Judge
Reported in(1912)14BOMLR30
AppellantJit Singh
RespondentMaharaj Singh
DispositionAppeal dismissed
Excerpt:
practice -privy council-presh point.;it is not usual to allow a point to be raised on appeal to the privy council which has not been discussed in the court below, and upon which their lordships have not got the assistance of the court below. - macnaghten, j.1. it is not usual to allow a point to be raised here on appeal which has not been discussed in the court below, and upon which their lordships have not got the assistance of the court below.2. oh this ground their lordships will humbly advise his majesty that this appeal should be dismissed.
Judgment:

Macnaghten, J.

1. It is not usual to allow a point to be raised here on appeal which has not been discussed in the Court below, and upon which their Lordships have not got the assistance of the Court below.

2. Oh this ground their Lordships will humbly advise His Majesty that this appeal should be dismissed.


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