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Badri NaraIn Vs. Jarbandhan and Musammat Ram Rati - Court Judgment

LegalCrystal Citation
SubjectContract
CourtAllahabad
Decided On
Judge
Reported in(1923)ILR45All621
AppellantBadri Narain
RespondentJarbandhan and Musammat Ram Rati
Excerpt:
act no. ix of 1872 (indian contract act), section 24 - illegal contract--money bond with covenant for the mortgaging of the cultivatory holding of the borrower. - - 1. we are both satisfied with the judgment of the small cause court judge, which is an admirable one, and the case is really covered by the decision of the late sir sundar lal in the case of mohammad shakur v.walsh and kanhaiya lal, jj.1. we are both satisfied with the judgment of the small cause court judge, which is an admirable one, and the case is really covered by the decision of the late sir sundar lal in the case of mohammad shakur v. gopi (1922) i.l.r. 44 all. 619 which the learned judge hag followed. this application is dismissed with costs.
Judgment:

Walsh and Kanhaiya Lal, JJ.

1. We are both satisfied with the judgment of the Small Cause Court Judge, which is an admirable one, and the case is really covered by the decision of the late Sir Sundar Lal in the case of Mohammad Shakur v. Gopi (1922) I.L.R. 44 All. 619 which the learned Judge hag followed. This application is dismissed with costs.


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