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Chandi Prasad Vs. State of Bihar and Others - Court Judgment

LegalCrystal Citation
CourtSupreme Court of India
Decided On
Judge
Reported in(1982)3SCC373b
AppellantChandi Prasad
RespondentState of Bihar and Others
Excerpt:
- order  we are not satisfied that the petitioner was prevented by sufficient cause from bringing himself on record in place of his deceased father within time. the appeal, therefore, abates and is dismissed.
Judgment:

Order

 We are not satisfied that the petitioner was prevented by sufficient cause from bringing himself on record in place of his deceased father within time. The appeal, therefore, abates and is dismissed.


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