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Mahant Kuber Das Vs. Ram DIn Kalwar - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in77Ind.Cas.927
AppellantMahant Kuber Das
RespondentRam DIn Kalwar
Excerpt:
agra tenancy act (ii of 1901), section 57 - land lord and tenant--ejectment--non-payment of rent whether ground for ejectment. - - but we are satisfied on the whole that the ruling referred to by the learned judge of this court does govern the present case and that the decision under appeal was correct.1. the point taken on behalf of the plaintiff-appellant is an ingenious one and no doubt entitled to consideration; but we are satisfied on the whole that the ruling referred to by the learned judge of this court does govern the present case and that the decision under appeal was correct.2. we dismiss this appeal with costs.
Judgment:

1. The point taken on behalf of the plaintiff-appellant is an ingenious one and no doubt entitled to consideration; but we are satisfied on the whole that the ruling referred to by the learned Judge of this Court does govern the present case and that the decision under appeal was correct.

2. We dismiss this appeal with costs.


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