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Gorakh Prasad Vs. Mahadeo Prasad - Court Judgment

LegalCrystal Citation
SubjectCivil;Property
CourtAllahabad
Decided On
Judge
Reported in(1908)ILR30All547
AppellantGorakh Prasad
RespondentMahadeo Prasad
Excerpt:
act no. vii of 1870 (court fees act), section 7, ix; schedule i, article 1 - court fee--decree for redemption of mortgage--appeal on the main ground that nothing was due under the mortgage. - aikman, j.1. i agree with the judgment of the learned chief justice in nepal rai v. debi prasad (1905) i.l.r. 27 all. 447, which is against the appellant's contention. in my opinion the view expressed by the taxing officer is right.
Judgment:

Aikman, J.

1. I agree with the judgment of the learned Chief Justice in Nepal Rai v. Debi Prasad (1905) I.L.R. 27 All. 447, which is against the appellant's contention. In my opinion the view expressed by the Taxing officer is right.


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