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Bhagwati Shukul Vs. Ram Jatan Tewari and ors. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1922All381; 73Ind.Cas.648
AppellantBhagwati Shukul
RespondentRam Jatan Tewari and ors.
Excerpt:
hindu law - widow--marriage of daughter--gift to son-in-law--legal necessity. - u.p. zamindari abolition & lands reforms act, 1951 [act no. 1/1951]. section 3(4) & u.p. land revenue act, (3 of 1901). sections 14-a (3) & 14; [s.rafat alam, r.k.agarwal & ashok bhushan, jj] expression collector- held, it includes additional collector. powers and functions of collector can be exercised by additional collector under section 198(4) of 1950 act, provided he has been so directed by collector of the district. [1996 aihc 3628 overruled].1. we are of opinion that the learned judge decided this case rightly. we, therefore, dismiss the appeal.
Judgment:

1. We are of opinion that the learned Judge decided this case rightly. We, therefore, dismiss the appeal.


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