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Kalyan Singh and anr. Vs. Allah Diya - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Judge
Reported inAIR1918All221(1); 48Ind.Cas.476
AppellantKalyan Singh and anr.
RespondentAllah Diya
Excerpt:
letters patent (all.), section 10, decree under - review, whether permissible. - 1. a preliminary objection has been taken to the hearing of this application that no application for review is allowable where the decree was given in an appeal under section 10 of the letters patent. it was so held in the case of hafiz muhammad mohsin v. sheo prasad 1 a.l.j. 509. this decision is binding on us. we accordingly reject the application with costs.
Judgment:

1. A preliminary objection has been taken to the hearing of this application that no application for review is allowable where the decree was given in an appeal under Section 10 of the Letters Patent. It was so held in the case of Hafiz Muhammad Mohsin v. Sheo Prasad 1 A.L.J. 509. This decision is binding on us. We accordingly reject the application with costs.


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