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Kandhaia Singh Vs. Musammat Kundan - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in67Ind.Cas.641
AppellantKandhaia Singh
RespondentMusammat Kundan
Excerpt:
revision - order granting leave to sue as pauper. - 1. we are agreed that no application in revision lies against an order admitting an application for leave to sue in forma pauperis.2. we dismiss this application with costs.
Judgment:
1. We are agreed that no application in revision lies against an order admitting an application for leave to sue in forma pauperis.

2. We dismiss this application with costs.


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