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Tej Singh Vs. Gobind Singh and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1880)ILR2All850
AppellantTej Singh
RespondentGobind Singh and ors.
Excerpt:
sale in execution of decree - pre-emption act x of 1877 (civil procedure code) section 310. - pearson, j.1. the construction put by the lower appellate court on the terms of section 310, act x of 1877, appears to us to be correct. the appeal, therefore, fails and is dismissed with costs.
Judgment:

Pearson, J.

1. The construction put by the lower Appellate Court on the terms of Section 310, Act X of 1877, appears to us to be correct. The appeal, therefore, fails and is dismissed with costs.


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