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Hunter Vs. Hunter - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtKolkata
Decided On
Judge
Reported in(1891)ILR18Cal539
AppellantHunter
RespondentHunter
Excerpt:
practice - decree absolute, application for--decree nisi, non-service of--notice of motion--divorce. - wilson, j.1. on the authorities i think you have shown sufficient cause for making the decree absolute, and it will be made absolute accordingly. costs of this application will be cost in the cause.
Judgment:

Wilson, J.

1. On the authorities I think you have shown sufficient cause for making the decree absolute, and it will be made absolute accordingly. Costs of this application will be cost in the cause.


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