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Abdul Wahid Vs. Halima Khatun and ors. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in59Ind.Cas.188
AppellantAbdul Wahid
RespondentHalima Khatun and ors.
Excerpt:
custom - pre-emption--sale of right to receive certain allowances, whether subject to pre-emption. - - the right in respect of which preemption is claimed is clearly one to which no custom of pre-emption could possibly apply.1. we think that the decision of the court below was obviously correct. the right in respect of which preemption is claimed is clearly one to which no custom of pre-emption could possibly apply. we dismiss the appeal with costs.
Judgment:

1. We think that the decision of the Court below was obviously correct. The right in respect of which preemption is claimed is clearly one to which no custom of pre-emption could possibly apply. We dismiss the appeal with costs.


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