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Raghunath Das Vs. Raj Kumar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1885)ILR7All876
AppellantRaghunath Das
RespondentRaj Kumar
Excerpt:
civil procedure code, sections 206, 622 - order amending decree in respect of court-fee in pre-emption suit--high court's powers of revision. - w. comer petheram, c.j., straight, brodhurst and tyrrell, jj.1. concurring with the judgment of mahmood, j., allowed the application with costs to the petitioner.
Judgment:

W. Comer Petheram, C.J., Straight, Brodhurst and Tyrrell, JJ.

1. Concurring with the judgment of Mahmood, J., allowed the application with costs to the petitioner.


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