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Lachmi Prasad Vs. Baldeo Dube and ors. - Court Judgment

LegalCrystal Citation
Subjectfamily
CourtAllahabad
Decided On
Judge
Reported in(1922)ILR44All458; 87Ind.Cas.251
AppellantLachmi Prasad
RespondentBaldeo Dube and ors.
Excerpt:
act no. viii of 1890 (guardians and wards act), sections 29, 30, 47 and 48 - appeal. - - 1. we are satisfied that no appeal lies in this case, and we are not disposed to interfere in revision.piggott and walsh, jj.1. we are satisfied that no appeal lies in this case, and we are not disposed to interfere in revision. the appeal is dismissed with costs.
Judgment:

Piggott and Walsh, JJ.

1. We are satisfied that no appeal lies in this case, and we are not disposed to interfere in revision. The appeal is dismissed with costs.


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