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ishaq Ali Khan Vs. Chunni and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad High Court
Decided On
Judge
Reported in(1899)ILR21All149
Appellantishaq Ali Khan
RespondentChunni and ors.
Excerpt:
- arthur strachey, c.j. and knox, j.1. allowed the appeal so far as it related to the decree against bhup singh, dated the 5th of august 1886, but dismissed it so far as it related to the decree against bhup singh and zabar kunwar of the 15th of may 1885, observing that it was not necessary for the mortgagees of 1881 to have made iman ali khan a party to their first suit, inasmuch as the earliest of his mortgages was not executed until after that suit was filed.
Judgment:

Arthur Strachey, C.J. and Knox, J.

1. Allowed the appeal so far as it related to the decree against Bhup Singh, dated the 5th of August 1886, but dismissed it so far as it related to the decree against Bhup Singh and Zabar Kunwar of the 15th of May 1885, observing that it was not necessary for the mortgagees of 1881 to have made Iman Ali Khan a party to their first suit, inasmuch as the earliest of his mortgages was not executed until after that suit was filed.


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