Skip to content


Shazade Singh and anr. Vs. Nawab Syed Mohammad Mehdi Ali Khan Alias Nawab Achche Saheb - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtAllahabad
Decided On
Judge
Reported in3Ind.Cas.954
AppellantShazade Singh and anr.
RespondentNawab Syed Mohammad Mehdi Ali Khan Alias Nawab Achche Saheb
Excerpt:
agra tenancy act (ii of 1901, local), 199, sub-section 3 - proprietary title decided by revenue court--subsequent suit in civil court is barred by res--judicata. - - the matter now raised has been decided more than once by this court in the same way and we are not disposed to take any other view which might well open a door to fraud.1. we agree with the view taken by our learned brother in this case. the matter now raised has been decided more than once by this court in the same way and we are not disposed to take any other view which might well open a door to fraud. the appeal is. dismissed with costs.
Judgment:

1. We agree with the view taken by our learned brother in this case. The matter now raised has been decided more than once by this Court in the same way and we are not disposed to take any other view which might well open a door to fraud. The appeal is. dismissed with costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //