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Rajab Ali and ors. Vs. Dina Nath Saha and anr. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in33Ind.Cas.261
AppellantRajab Ali and ors.
RespondentDina Nath Saha and anr.
Excerpt:
non-transferable occupancy holding - question of transferability--vendor and purchaser--landlords, some, recognition by. - 1. the appeal is dismissed. we make no order as to costs.
Judgment:

1. The appeal is dismissed. We make no order as to costs.


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