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Sheo Shankar Lal Vs. Radhe Shiam - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1919All447; 50Ind.Cas.278
AppellantSheo Shankar Lal
RespondentRadhe Shiam
Excerpt:
limitation act (ix of 1903), schedule i, article 182 (5) - application for time, whether step-in-aid of execution. - 1. we think that the view taken by the court below was correct under the circumstances of this case. we dismiss the appeal with costs, including in this court fees on the higher scale.
Judgment:

1. We think that the view taken by the Court below was correct under the circumstances of this case. We dismiss the appeal with costs, including in this Court fees on the higher scale.


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