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Alta Soondari Dasi Vs. Srinath Saha - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtKolkata
Decided On
Judge
Reported in(1893)ILR20Cal641
AppellantAlta Soondari Dasi
RespondentSrinath Saha
Excerpt:
appeal - appeal from order--order to person holding certificate under act xxvii of 1860 to furnish security where portion of the property held as security has been sold--succession certificate act (vii of 1889). - macpherson and beverley, jj.1. this is an appeal from an order by which the appellant, who had obtained a certificate under act xxvii of 1860, was directed to furnish security to the extent to which the security originally furnished had been diminished by the sale of a portion of the property. we think that neither under act xxvii of 1860 nor under the provisions of the present act, vii of 1889, does an appeal lie from such an order. it is not an order relating either to the granting, refusing or revoking of a certificate.2. the appeal is rejected with costs.
Judgment:

Macpherson and Beverley, JJ.

1. This is an appeal from an order by which the appellant, who had obtained a certificate under Act XXVII of 1860, was directed to furnish security to the extent to which the security originally furnished had been diminished by the sale of a portion of the property. We think that neither under Act XXVII of 1860 nor under the provisions of the present Act, VII of 1889, does an appeal lie from such an order. It is not an order relating either to the granting, refusing or revoking of a certificate.

2. The appeal is rejected with costs.


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