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Mahomed Tayab and ors. Vs. Hem Chandra Bose - Court Judgment

LegalCrystal Citation
SubjectCivil;Property
CourtKolkata
Decided On
Judge
Reported in4Ind.Cas.731
AppellantMahomed Tayab and ors.
RespondentHem Chandra Bose
Cases ReferredPrem Chand Pal v. Purnima Dasi
Excerpt:
lis pendens, doctrine of - mortgage--decree for sale--purchase of a share of estate, in execution--purchase at revenue sale before confirmation of execution sale--rights of purchasers. - 1. this case is covered by the authority of prem chand pal v. purnima dasi (2) which has since been followed in this court. we see no reason to express any dissent from these decisions and we, therefore, dismiss this appeal with costs.
Judgment:

1. This case is covered by the authority of Prem Chand Pal v. Purnima Dasi (2) which has since been followed in this Court. We see no reason to express any dissent from these decisions and we, therefore, dismiss this appeal with costs.


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