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Khawaz Bux Vs. Mirza Mohd. Ismail - Court Judgment

LegalCrystal Citation
SubjectInsurance;Motor Vehicles
CourtAllahabad High Court
Decided On
Judge
Reported in1(1984)ACC171
AppellantKhawaz Bux
RespondentMirza Mohd. Ismail
Excerpt:
- a valid and complete contract can be enforced by issuing a direction by the court.
Judgment:

A valid and complete contract can be enforced by issuing a direction by the court.


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