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Ewaz Singh Vs. Umrai Singh and ors. - Court Judgment

LegalCrystal Citation
SubjectTenancy;Civil
CourtAllahabad
Decided On
Judge
Reported inAIR1919All267; (1919)ILR61All270
AppellantEwaz Singh
RespondentUmrai Singh and ors.
Excerpt:
act (local) no. ii of 1901 (agra tenancy act), sections 25, 31 and 57; schedule iv(c), article 18 - civil and revenue courts--jurisdiction--appeal suit to eject exproprietary tenant. - henry richards, kt., c.j. and pramada charan banerji, j.1. we agree with the view taken by the learned judge of this court and dismiss the appeal.
Judgment:

Henry Richards, Kt., C.J. and Pramada Charan Banerji, J.

1. We agree with the view taken by the learned Judge of this Court and dismiss the appeal.


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