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Surta and ors. Vs. Ganga and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1885)ILR7All875
AppellantSurta and ors.
RespondentGanga and ors.
Excerpt:
civil procedure code, section 206 - order amending decree--high court's powers of revision. - w. comer petheram, c.j.1. for the reasons stated in the judgment of mr. justice mahmood, i am of opinion that this application must be allowed with costs.straight, brodhurst, and tyrrell, jj.2. concurred.
Judgment:

W. Comer Petheram, C.J.

1. For the reasons stated in the judgment of Mr. Justice Mahmood, I am of opinion that this application must be allowed with costs.

Straight, Brodhurst, and Tyrrell, JJ.

2. Concurred.


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