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Sohan Lal and anr. Vs. Karim Bakhsh - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1880)ILR2All283
AppellantSohan Lal and anr.
RespondentKarim Bakhsh
Excerpt:
execution of decree - act x of 1877 (civil procedure code),s. 230--limitation. - pearson, j.1. the concluding clause of section 230 of act x of 1877 appears to us to refer to the question of limitation, not that of diligence. in this case a previous application had been made to the court under the section, of which the third clause therefore appears to be applicable. the appeal is dismissed with costs.
Judgment:

Pearson, J.

1. The concluding clause of Section 230 of Act X of 1877 appears to us to refer to the question of limitation, not that of diligence. In this case a previous application had been made to the Court under the section, of which the third clause therefore appears to be applicable. The appeal is dismissed with costs.


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