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Sanwal Singh Vs. Kalian Singh and anr. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtAllahabad High Court
Decided On
Judge
Reported in(1885)ILR7All163
AppellantSanwal Singh
RespondentKalian Singh and anr.
Excerpt:
declaratory decree - cause of action--hindu widow--testamentary declaration. - oldfield, j.1. the statement made before and recorded by the revenue court was intended to operate, and would have operated, as a will in respect of the property, and it gave a valid cause of action to the plaintiff for bringing this suit.2. we affirm the decree and dismiss the appeal with costs.
Judgment:

Oldfield, J.

1. The statement made before and recorded by the Revenue Court was intended to operate, and would have operated, as a will in respect of the property, and it gave a valid cause of action to the plaintiff for bringing this suit.

2. We affirm the decree and dismiss the appeal with costs.


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