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Lackersteen and ors. Vs. Rostan and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtKolkata
Decided On
Judge
Reported in(1881)ILR7Cal32
AppellantLackersteen and ors.
RespondentRostan and ors.
Excerpt:
trustee act (xxvii of 1866), sections 2, 19, 20 and 32 - appointment of person to convey property on behalf of persons out of the jurisdiction and under other disabilities. - wilson, j.1. i cannot make an order as regards the defendant joseph polycarp, as he has not been served or entered appearance, but the order may run that the receiver do convey, on behalf of all parties other than joseph polycarp.
Judgment:

Wilson, J.

1. I cannot make an order as regards the defendant Joseph Polycarp, as he has not been served or entered appearance, but the order may run that the Receiver do convey, on behalf of all parties other than Joseph Polycarp.


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