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Ewaz Singh Vs. Umrai Singh and ors. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in49Ind.Cas.732
AppellantEwaz Singh
RespondentUmrai Singh and ors.
Excerpt:
agra tenancy act (ii of 1901), sections 25, 31, 57, 177, schedule c, item 18 - jurisdiction of civil and revenue courts--ex-proprietary tenant, sub-lease by for more than five years--suit for ejectment--appeal, forum of. - 1. we agree with the view taken by the learned judge of this court and dismiss the appeal.
Judgment:

1. We agree with the view taken by the learned Judge of this Court and dismiss the appeal.


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