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Ram Dial Vs. Parshadi Lal - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1880)ILR2All744
AppellantRam Dial
RespondentParshadi Lal
Excerpt:
suit for pre-emption - deposit of purchase-money--appellate court, powers of--act x of 1877 (civil procedure code), section 214. - pearson, j.1. the grounds of appeal are overruled by the full bench decision in sheo prasad lal v. thakur rai h.c.r. n.w.p. 1868 p. 254, and it does not appear to us that the appellate court's action and order contravened the provisions of section 214, act x of 1877. the appeal is dismissed with costs.
Judgment:

Pearson, J.

1. The grounds of appeal are overruled by the Full Bench decision in Sheo Prasad Lal v. Thakur Rai H.C.R. N.W.P. 1868 p. 254, and it does not appear to us that the Appellate Court's action and order contravened the provisions of Section 214, Act X of 1877. The appeal is dismissed with costs.


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