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Felani Mondalani Vs. Mukunda Lal Mondal and anr. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in46Ind.Cas.781
AppellantFelani Mondalani
RespondentMukunda Lal Mondal and anr.
Excerpt:
occupancy holding, non-transferable - sale in execution of money-decree--co-sharer raiyat, right of, to object to sale. - 1. we think that the judgment of the learned district judge cannot be sustained in law, and, therefore, the rule must be made absolute with costs. we assess the hearing fee at one gold mohur.
Judgment:

1. We think that the judgment of the learned District Judge cannot be sustained in law, and, therefore, the Rule must be made absolute with costs. We assess the hearing fee at one gold mohur.


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