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Rajindra Kumar and Company and anr. Vs. Smt. Vijaya Rani - Court Judgment

LegalCrystal Citation
CourtSupreme Court of India
Decided On
Judge
Reported in(1982)2SCC175
AppellantRajindra Kumar and Company and anr.
RespondentSmt. Vijaya Rani
Excerpt:
- 1. special leave granted.  2. we think that the high court was not within its jurisdiction in setting aside a finding which was really an inference of fact from the evidence. we, therefore, allow the appeal, set aside the order of the high court and restore that of the trial court. there will be no order as to costs.
Judgment:

1. Special leave granted.

 2. We think that the High Court was not within its jurisdiction in setting aside a finding which was really an inference of fact from the evidence. We, therefore, allow the appeal, set aside the order of the High Court and restore that of the trial court. There will be no order as to costs.


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