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Naik Ram and anr. Vs. Bhagwan Chand - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1917All164; 42Ind.Cas.613
AppellantNaik Ram and anr.
RespondentBhagwan Chand
Excerpt:
civil procedure code (act v of 1908), section 148 - decree conditional on payment of sum within certain period--extension of time--court, power of. - 1. the court undoubtedly had jurisdiction to extend the time.2. the application is dismissed with costs.
Judgment:

1. The Court undoubtedly had jurisdiction to extend the time.

2. The application is dismissed with costs.


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