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In Re: Goods of Ram Chand Seal - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1880)ILR5Cal2
AppellantIn Re: Goods of Ram Chand Seal
Excerpt:
letters of administration to hindus - limited grant--succession act (act x of 1865), section 190--hindu wills act (act xxi of 1870). - pontifex, j.1. if hindus take out letters of administration at all, they must take out general letters. i cannot grant you letters of administration limited as you wish.
Judgment:

Pontifex, J.

1. If Hindus take out letters of administration at all, they must take out general letters. I cannot grant you letters of administration limited as you wish.


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