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Ramagya Prasad Gupta and ors. and Braham Prasad Gupta and ors. Vs. Shri Murli Prasad. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtSupreme Court of India
Decided On
Case NumberCivil Appeals Nos. 1711 of 1967 and 1985 of 1968
Reported in(1972)1CTR(SC)161
AppellantRamagya Prasad Gupta and ors. and Braham Prasad Gupta and ors.
RespondentShri Murli Prasad.
Excerpt:
.....the compensation amount for the acquisition of the undertaking. the high court allowed both the appeals and dismissed the suit for dissolution of the partnership (suit no. 68 of 1954) and decree suit no. 94 of 1956. 5. the two appeals in question were filed by two partners of the firm and arise from the decree passed in appeal no. 161 of 1959 by the high court from the decree of the trial court in suit no. 68 of 1954. in these appeals, jagdish narain, the 13th defendant in suit no. 68 of 1954, was impleaded as a respondent. he died during the pendency of the appeals, and his legal representatives were not brought on record within the period of limitation prescribed. so, the question is raised by murli prasad, that the appeals have abated. 6. in a suit for dissolution of a partnership.....orderin accordance with the judgment of the majority, the appeals are dismissed. there will be no order as to costs.
Judgment:
ORDER

In accordance with the judgment of the majority, the appeals are dismissed. There will be no order as to costs.


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