Skip to content


Jagannath Vs. Tirbeni Sahai and ors. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in1Ind.Cas.696
AppellantJagannath
RespondentTirbeni Sahai and ors.
Excerpt:
n.-w.p. land revenue act (xix of 1873), sections 132 and 241 - u.p. land revenue act (iii of 1901, local) section 223(k)--partition--declaratory suit regarding property included in defendants' mahal--jurisdiction of civil and revenue courts. - 1. we agree in the view taken by the learned judge of this court from whom this appeal has been preferred, and dismiss the appeal with costs.
Judgment:

1. We agree in the view taken by the learned Judge of this Court from whom this appeal has been preferred, and dismiss the appeal with costs.


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