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Hicks Vs. Hicks - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtKolkata
Decided On
Judge
Reported in(1882)ILR8Cal756
AppellantHicks
RespondentHicks
Excerpt:
practice - divorce act (iv of 1869), section 16--decree absolute--service of decree on respondent. - wilson, j.1. i am satisfied that the practice does not require the decree to be served; and there will, therefore, be a decree absolute.
Judgment:

Wilson, J.

1. I am satisfied that the practice does not require the decree to be served; and there will, therefore, be a decree absolute.


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