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A.C. Abdul Azeez Sahib Vs. Bader Mull Sowcar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1930Mad559; 129Ind.Cas.656
AppellantA.C. Abdul Azeez Sahib
RespondentBader Mull Sowcar
Excerpt:
- 1. under rule 6, order 29, rules of the high court original side, the decree-holder's permission to bid could not be to bid for less than the market-valve of the lots unless the court made an order allowing him to bid for less. it does not appear that any such order was made by the high court in this case. the appeal is allowed with costs and the sale is set aside.
Judgment:

1. Under Rule 6, Order 29, Rules of the High Court Original Side, the decree-holder's permission to bid could not be to bid for less than the market-valve of the lots unless the Court made an order allowing him to bid for less. It does not appear that any such order was made by the High Court in this case. The appeal is allowed with costs and the sale is set aside.


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