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Jaddu Chaube Vs. Bhagwat Chaube and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad
Decided On
Judge
Reported in5Ind.Cas.519a
AppellantJaddu Chaube
RespondentBhagwat Chaube and ors.
Excerpt:
registration act (iii of 1877), section 17 - usufructuary mortgage--unregistered--possession not given to the mortgagee--proof of debt--money decree--document admissibility of--evidence. - 1. we think that the conclusion at which the learned judge of this court arrived is correct, and we dismiss the appeal.
Judgment:

1. We think that the conclusion at which the learned Judge of this Court arrived is correct, and we dismiss the appeal.


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