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In Re: Henderson - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1895)ILR22Cal491
AppellantIn Re: Henderson
Excerpt:
practice - application for letters of administration by constituted attorney--power of attorney executed in glasgow--verification--declaration. - ordersale, j.1. in this case an application was made for letters of administration under a power of attorney as to the execution of which a declaration was made before the chief magistrate of glasgow. on the question whether that declaration is sufficient evidence of the execution of the power, i have been furnished with a very full note by the registrar, mr. belchambers, i entirely approve of that note, and for the reasons therein stated, i think the declaration is sufficient proof of the execution of the power.
Judgment:
ORDER

Sale, J.

1. In this case an application was made for letters of administration under a power of attorney as to the execution of which a declaration was made before the Chief Magistrate of Glasgow. On the question whether that declaration is sufficient evidence of the execution of the power, I have been furnished with a very full note by the Registrar, Mr. Belchambers, I entirely approve of that note, and for the reasons therein stated, I think the declaration is sufficient proof of the execution of the power.


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