Skip to content


In Re: R. Porthouse - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtKolkata
Decided On
Judge
Reported in(1897)ILR24Cal784
AppellantIn Re: R. Porthouse
Excerpt:
will - imperfect form of will--will unexecuted by testator--blank spaces in body of will--application for probate. - sale, j.1. i will make the order for grant of probate, as i am satisfied on the evidence that the deceased intended by signing his name in the attestation clause to execute the will. see in the goods of casmore (l. r., 1 p(sic) and d., 653).
Judgment:

Sale, J.

1. I will make the order for grant of probate, as I am satisfied on the evidence that the deceased intended by signing his name in the attestation clause to execute the will. See In the goods of Casmore (L. R., 1 P(sic) and D., 653).


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //