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Makund Ram and anr. Vs. Ramraj - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtAllahabad
Decided On
Judge
Reported in35Ind.Cas.292
AppellantMakund Ram and anr.
RespondentRamraj
Excerpt:
limitation act (ix of 1908), sections 4, 14 - suit filed in wrong court--computation of time. - 1. we think the view taken by the court below was correct. it may be said that the plaintiffs were unfortunate. it is their own fault for sleeping on their rights until the very last day of limitation.2. we dismiss the appeal with costs.
Judgment:

1. We think the view taken by the Court below was correct. It may be said that the plaintiffs were unfortunate. It is their own fault for sleeping on their rights until the very last day of limitation.

2. We dismiss the appeal with costs.


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