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Kishun Sahai Vs. Ganga Bux and anr. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1914All179(2); 25Ind.Cas.408
AppellantKishun Sahai
RespondentGanga Bux and anr.
Excerpt:
practice - defendant's plea not stated in written statement but contained in robkar drawn up at first hearing, whether can be considered. - 1. we agree with the view taken by the learned judge of this court and dismiss the appeal with costs.
Judgment:

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


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