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Gunjra Kuar Vs. Ablakh Pande - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtAllahabad High Court
Decided On
Judge
Reported in(1896)ILR18All478
AppellantGunjra Kuar
RespondentAblakh Pande
Excerpt:
certificate of guardianship - minority--evidence--act no. xl of 1868 (minors' act). - john edge, kt., c.j. and blennerhassett, j.1. a certificate of guardianship is not evidence of minority when the question of minority is in issue. the same question was decided by the calcutta high court in the case of satis chunder mukhopadhya v. mohendro lal pathuk i.l.r. 17 cal. 849.2. we dismiss the appeal with costs.
Judgment:

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

1. A certificate of guardianship is not evidence of minority when the question of minority is in issue. The same question was decided by the Calcutta High Court in the case of Satis Chunder Mukhopadhya v. Mohendro Lal Pathuk I.L.R. 17 Cal. 849.

2. We dismiss the appeal with costs.


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