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Kallu Shah and anr. Vs. Raheem Baksh - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in84Ind.Cas.284
AppellantKallu Shah and anr.
RespondentRaheem Baksh
Excerpt:
easements act (v of 1882), section 60 license - erection of building--transfer, right of. - - it was clearly rightly decided.1. there is nothing in this appeal. it was clearly rightly decided. we dismiss it with costs.
Judgment:

1. There is nothing in this appeal. It was clearly rightly decided. We dismiss it with costs.


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