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Rai Balkishen Vs. Rai Sita Ram and anr. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad High Court
Decided On
Judge
Reported in(1885)ILR7All731
AppellantRai Balkishen
RespondentRai Sita Ram and anr.
Excerpt:
execution of decree - joint ancestral property--execution against deceased son's interest in hands of the father--death of judgment-debtor after attachment and before sale--charge in favour of decree-holder--civil procedure code, section 274--copy of order for attachment not fixed up in collector's office. - oldfield, j.hold
Judgment:

Oldfield, J.

Hold


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