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NaraIn Das and anr. Vs. Bankim Chandra Deb, Receiver of the Estate of Sohan Lal - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtAllahabad
Decided On
Judge
Reported in(1924)ILR46All912
AppellantNaraIn Das and anr.
RespondentBankim Chandra Deb, Receiver of the Estate of Sohan Lal
Cases ReferredBawan Das v. Chiene
Excerpt:
insolvent - joint hindu family engaged in trade--application to be declared insolvent by manager of family business--alienation of property of family by other members--claim by receiver to recover alienated property as part of the estate of the insolvent. - walsh, acting c.j. and ryves, j.1. we agree with the decision in in re sellamuthu servai (1923) i.l.r. 47 mad. 87, which fully supports this decision. there is also a decision of this court in bawan das v. chiene (1921) i.l.r. 44 all. 316, to the same effect. the appeal must therefore be dismissed with costs.
Judgment:

Walsh, Acting C.J. and Ryves, J.

1. We agree with the decision in In re Sellamuthu Servai (1923) I.L.R. 47 Mad. 87, which fully supports this decision. There is also a decision of this Court in Bawan Das v. Chiene (1921) I.L.R. 44 All. 316, to the same effect. The appeal must therefore be dismissed with costs.


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