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Abdul Wahid Vs. Halima Khatun and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Judge
Reported inAIR1920All235(2); (1920)ILR42All262
AppellantAbdul Wahid
RespondentHalima Khatun and anr.
Excerpt:
.....1993 mah.lj 74; 1993 lab ic 1858 overruled]. - the light in respect of which pre-emption is claimed is clearly one to which no custom of pre-emption could possibly apply.tudball and muhammad rafiq, jj.1. we think that the decision of the court below was obviously correct. the light in respect of which pre-emption is claimed is clearly one to which no custom of pre-emption could possibly apply. we dismiss the appeal with costs.
Judgment:

Tudball and Muhammad Rafiq, JJ.

1. We think that the decision of the court below was obviously correct. The light in respect of which pre-emption is claimed is clearly one to which no custom of pre-emption could possibly apply. We dismiss the appeal with costs.


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