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Ganga Prasad Vs. Chandrawati and anr. - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtAllahabad High Court
Decided On
Judge
Reported in(1885)ILR7All256
AppellantGanga Prasad
RespondentChandrawati and anr.
Excerpt:
assignment of rent of land - suit by assignee against tenant--jurisdiction--civil and revenue courts--act xii of 1881 (n.w.p. rent act), section 93(d). - oldfield, j.1. the suit is cognizable in the civil courts, being for a sum of money, namely rents, assigned to the plaintiff. the decree of the appellate court is set aside, and it is directed to dispose of the appeal on the merits.
Judgment:

Oldfield, J.

1. The suit is cognizable in the Civil Courts, being for a sum of money, namely rents, assigned to the plaintiff. The decree of the Appellate Court is set aside, and it is directed to dispose of the appeal on the merits.


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