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Ramjimal Vs. Chaudhri Ram Sarup and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Judge
Reported in3Ind.Cas.515
AppellantRamjimal
RespondentChaudhri Ram Sarup and ors.
Excerpt:
pre-emption - agreement--compromise-decree in a partition suit--relinquishment of right of pre-emption. - george knox, a.c.j.1. we see no reason to interfere. the learned judge of the court put a correct interpretation on the clause in the compromise embodied in the decree of the 23rd december, 1904. the appeal is dismissed with costs including foes on the higher scale.
Judgment:

George Knox, A.C.J.

1. We see no reason to interfere. The learned Judge of the Court put a correct interpretation on the clause in the compromise embodied in the decree of the 23rd December, 1904. The appeal is dismissed with costs including foes on the higher scale.


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