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Kadir Bakhsh Vs. Ilahi Bakhsh and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1880)ILR2All284
AppellantKadir Bakhsh
Respondentilahi Bakhsh and anr.
Excerpt:
execution of decree - powers of the court in executing transmitted decree--act of 1877 (civil procedure code), sections 228, 232--transfer of decree. - pearson, j.1. we see no sufficient reason to interfere with the lower appellate court's decision which is in conformity with the terms of the law, and is supported by this court's ruling dated the 20th december 1870 (unreported). the appeal is therefore dismissed.
Judgment:

Pearson, J.

1. We see no sufficient reason to interfere with the lower Appellate Court's decision which is in conformity with the terms of the law, and is supported by this Court's ruling dated the 20th December 1870 (unreported). The appeal is therefore dismissed.


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