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Ram Kumar and anr. Vs. Ram Chandar Sharma - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad
Decided On
Reported inAIR1933All959a
AppellantRam Kumar and anr.
RespondentRam Chandar Sharma
Excerpt:
- interpretation of statutes definition clause: [markandey katju & h.l. dattu, jj] meaning given to an expression in one statute cannot be applied to another statute.order1. this is a revision against (sic) order dated 30th april 1932 by which the learned subordinate judge refused to decide the value of the properties sought to be sold and directed that the house property should be sold before the zamindari property.2. a preliminary objection is taken that there has been no case decided and therefore no revision is maintainable.3. we think that this objection is sound and must be allowed. the execution case is pending before the court below and the order is an interlocutary one, and therefore no revision is maintainable.4. we accordingly dismiss the application in revision with costs.
Judgment:
ORDER

1. This is a revision against (sic) order dated 30th April 1932 by which the learned Subordinate Judge refused to decide the value of the properties sought to be sold and directed that the house property should be sold before the zamindari property.

2. A preliminary objection is taken that there has been no case decided and therefore no revision is maintainable.

3. We think that this objection is sound and must be allowed. The execution case is pending before the Court below and the order is an interlocutary one, and therefore no revision is maintainable.

4. We accordingly dismiss the application in revision with costs.


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