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Dalu Malwahi Vs. Palakdhari Singh - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1896)ILR18All479
AppellantDalu Malwahi
RespondentPalakdhari Singh
Excerpt:
execution of decree - civil procedure code, section 257 a--agreement as to payment of decretal money--void agreement. - john edge, kt., c.j. and blennerhassett, j.1. the principle of the decision in dan bahadur singh v. anandi prasad supra, p. 435, governs this case. it is supported by the decisions of the bombay high court in ganesh shivram v. abdulla beg i.l.r.8 bom. 538; davlatsing v. pandu i.l.r. 9 bom. 176; vishnu vishwanath v. hur patel i.l.r. 12 bom. 499; and swamirao narayan deshpande v. kashinath krishna mutalik desai i.l.r. 15 bom. 419. we dismiss this appeal with costs.
Judgment:

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

1. The principle of the decision in Dan Bahadur Singh v. Anandi Prasad supra, p. 435, governs this case. It is supported by the decisions of the Bombay High Court in Ganesh Shivram v. Abdulla Beg I.L.R.8 Bom. 538; Davlatsing v. Pandu I.L.R. 9 Bom. 176; Vishnu Vishwanath v. Hur Patel I.L.R. 12 Bom. 499; and Swamirao Narayan Deshpande v. Kashinath Krishna Mutalik Desai I.L.R. 15 Bom. 419. We dismiss this appeal with costs.


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