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Gabriel Vs. Mordakai and anr. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtKolkata
Decided On
Judge
Reported in(1876)ILR1Cal148
AppellantGabriel
RespondentMordakai and anr.
Excerpt:
succession act (x of 1865), section 56 - revocation of will--lawful polygamous marriage. - phear, j.1. i think i may say the will was revoked by the second marriage; and this will dispose of the present petition.
Judgment:

Phear, J.

1. I think I may say the will was revoked by the second marriage; and this will dispose of the present petition.


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