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Musammat Mathura Kuar Vs. Lal Singh and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad
Decided On
Judge
Reported inAIR1920All145; 57Ind.Cas.67
AppellantMusammat Mathura Kuar
RespondentLal Singh and ors.
Excerpt:
civil procedure code (act v of 1908), order xxxiv, rule 5 - mortgage suit--order rejecting application for final decree--appeal--court-fee payable. - - we think that the decision of the taxing officer is a correct decision and this deficiency must be made good before the appeal is heard. we allow the appellant three week a within which to make good this deficiency.order1. there is a deficiency of rs. 128 12 0 due from the appellant on account of the court-fees of the lower appellate court. we think that the decision of the taxing officer is a correct decision and this deficiency must be made good before the appeal is heard. we allow the appellant three week a within which to make good this deficiency. when the payment is made, the appeal may be put up for hearing.
Judgment:
ORDER

1. There is a deficiency of Rs. 128 12 0 due from the appellant on account of the Court-fees of the lower Appellate Court. We think that the decision of the Taxing Officer is a correct decision and this deficiency must be made good before the appeal is heard. We allow the appellant three week a within which to make good this deficiency. When the payment is made, the appeal may be put up for hearing.


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