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Chokhe Vs. Sham Lal - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtAllahabad High Court
Decided On
Judge
Reported in(1897)ILR19All464
AppellantChokhe
RespondentSham Lal
Excerpt:
act no. xii of 1881 (n.w.p. rent act), section 42 - landholder and tenant--assessment of crops of evicted tenant--effect of such assessment. - john edge, kt., c.j. and blair, j.1. this was an appeal under section 10 of the letters patent from the judgment of aikman, j., in second appeal, no. 1019 of 1894, sham lal v. chokhe i.l.r. 19 all. 68 : s.c. weekly notes 1896, p. 179. the facts of the case will be found in the report of the second appeal, q.v. in this appeal the court (edge, c.j. and blair, j.) simply affirmed the judgment and decree appealed from, and accordingly dismissed the appeal.
Judgment:

John Edge, Kt., C.J. and Blair, J.

1. This was an appeal Under Section 10 of the Letters Patent from the judgment of Aikman, J., in Second Appeal, No. 1019 of 1894, Sham Lal v. Chokhe I.L.R. 19 All. 68 : S.C. Weekly Notes 1896, p. 179. The facts of the case will be found in the report of the Second Appeal, q.v. In this appeal the Court (Edge, C.J. and Blair, J.) simply affirmed the judgment and decree appealed from, and accordingly dismissed the appeal.


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