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Seoti Bibi Vs. Jagannath Prasad - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtAllahabad
Decided On
Judge
Reported in57Ind.Cas.593
AppellantSeoti Bibi
RespondentJagannath Prasad
Excerpt:
landlord and tenant - ejectment--monthly tenancy terminating on fifteenth day of each successive month--notice to quit by last day of month, whether legal. - 1. in our opinion the decision of the learned judge of this court is quite correct and we, therefore, dismiss this appeal with costs.
Judgment:

1. In our opinion the decision of the learned Judge of this Court is quite correct and we, therefore, dismiss this appeal with costs.


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