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Brij Lal Vs. the Secretary of State for India in Council - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1898)ILR20All109
AppellantBrij Lal
RespondentThe Secretary of State for India in Council
Excerpt:
act no. v of 1881, (probate and administration act), section 50 - revocation of grant of letters of administration no bar to a fresh application. - knox and blair, jj.1. we are unable to take the view which the learned judge has taken that he has no jurisdiction to entertain the present application. the sections upon which the learned judge purported to act contain no words depriving him of jurisdiction. we set aside the order of the judge and return the application to be readmitted upon his file and dealt with according to law. the costs will be charged to the estate.
Judgment:

Knox and Blair, JJ.

1. We are unable to take the view which the learned Judge has taken that he has no jurisdiction to entertain the present application. The sections upon which the learned Judge purported to act contain no words depriving him of jurisdiction. We set aside the order of the Judge and return the application to be readmitted upon his file and dealt with according to law. The costs will be charged to the estate.


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