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Moti Begam Vs. Har Prasad and anr. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in47Ind.Cas.311
AppellantMoti Begam
RespondentHar Prasad and anr.
Excerpt:
court fees act (vii of 1870), section 1(iv)(c) - mortgage, suit on--defendant claiming prior charge--suit decreed--appeal by defendant--court-fee payable. - - i allow two days to make good the deficiency.tudball, j.1. the amendment has been made. court-fee must be paid on the amount of the prior charge. i allow two days to make good the deficiency.
Judgment:

Tudball, J.

1. The amendment has been made. Court-fee must be paid on the amount of the prior charge. I allow two days to make good the deficiency.


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