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In Re: Makhan Lall Chatterjee - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in9Ind.Cas.916
AppellantIn Re: Makhan Lall Chatterjee
Excerpt:
letters of administration - creditor--insolvent debtor grant to creditor. - harington, j.1. ordered, grant of letters of administration to the petitioner.
Judgment:

Harington, J.

1. Ordered, grant of Letters of Administration to the petitioner.


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