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Anada Hait and Haris Chunder Mondal and anr. Vs. Khudiram Hait and ors. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported inAIR1914Cal894,25Ind.Cas.558
AppellantAnada Hait and Haris Chunder Mondal and anr.
RespondentKhudiram Hait and ors.
Excerpt:
mortgage - usufructuary--suit for redemption in substance a suit, for possession of land--defence that mortgage is void--plaintiff establishing title entitled to decree. - 1. both the appeals are dismissed with costs.
Judgment:

1. Both the appeals are dismissed with costs.


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