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Kuber Das Vs. Ram DIn Kalwar - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtAllahabad
Decided On
Judge
Reported inAIR1923All14; (1923)ILR45All5
AppellantKuber Das
RespondentRam DIn Kalwar
Excerpt:
.....by the cantonment board. [deolali cantonment board v usha devidas dongre, 1993 mah.lj 74; 1993 lab ic 1858 overruled]. - but we are satisfied, on the whole, that the ruling referred to by the learned judge of this court does govern the present case and that the decision under appeal was correct.grimwood mears, c.j. and piggott, j.1. the point taken on behalf of the plaintiff appellant is an ingenious one and, no doubt, entitled to consideration; but we are satisfied, on the whole, that the ruling referred to by the learned judge of this court does govern the present case and that the decision under appeal was correct.2. we dismiss this appeal with costs.
Judgment:

Grimwood Mears, C.J. and Piggott, J.

1. The point taken on behalf of the plaintiff appellant is an ingenious one and, no doubt, entitled to consideration; but we are satisfied, on the whole, that the ruling referred to by the learned Judge of this Court does govern the present case and that the decision under appeal was correct.

2. We dismiss this appeal with costs.


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