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Gajadhar Vs. Megha and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Judge
Reported inAIR1922All337; (1922)ILR44All546; 77Ind.Cas.502
AppellantGajadhar
RespondentMegha and anr.
Excerpt:
act no. xix of 1841 [succession (property protection) act], section 18 - appeal. - walsh and stuart, jj.1. the learned counsel for the respondents takes a preliminary objection that no appeal lies under the provisions of section 18 of act xix of 1841, this objection must prevail. the appeal is dismissed with costs.
Judgment:

Walsh and Stuart, JJ.

1. The learned Counsel for the respondents takes a preliminary objection that no appeal lies under the provisions of Section 18 of Act XIX of 1841, This objection must prevail. The appeal is dismissed with costs.


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