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Bhagwati Shukul Vs. Ram Jatan Tiwari and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtAllahabad
Decided On
Judge
Reported in(1923)ILR45All297
AppellantBhagwati Shukul
RespondentRam Jatan Tiwari and ors.
Excerpt:
hindu law - hindu widow--alienation of property of husband--legal necessity--marriage of daughter--extent to which alienation is permissible. - grimwood mears, c.j. and stuart, j.1. we are of opinion that the learned judge decided this case rightly. we, therefore, dismiss the appeal.
Judgment:

Grimwood Mears, C.J. and Stuart, J.

1. We are of opinion that the learned Judge decided this case rightly. We, therefore, dismiss the appeal.


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