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Sohni Vs. Mohan Kuer - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in13Ind.Cas.944
AppellantSohni
RespondentMohan Kuer
Excerpt:
hindu law - mitakshara--joint family--sale in execution of a decree on a mortgage executed by father--son not a party to the mortgage--bight of son's widow to impeach the sale--decree, execution of. - 1. we think that the ground on which our learned colleague decided the case is correct, and it is unnecessary to go into the other question of the powers of a hindu father and the right of the sons to challenge the exercise of those powers. we accordingly dismiss the appeal with costs.
Judgment:

1. We think that the ground on which our learned colleague decided the case is correct, and it is unnecessary to go into the other Question of the powers of a Hindu father and the right of the sons to challenge the exercise of those powers. We accordingly dismiss the appeal with costs.


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