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Gajjan Singh Vs. Union of India (Uoi) and ors. - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtHimachal Pradesh High Court
Decided On
Case NumberFirst Appeal Nos. 36 and 37 of 1952
Judge
Reported inAIR1956HP9
ActsConstitution of India - Article 226
AppellantGajjan Singh
RespondentUnion of India (Uoi) and ors.
Appellant Advocate H.L. Sibal, Adv.
Respondent Advocate B. Sita Ram, Govt. Adv. for Nos. 1 and 2 and; Thakar Das, Adv. for No. 3
DispositionAppeal dismissed
Excerpt:
- order'--for reasons stated above,i dismiss both the appeals with this slight modification that respondent 3, raja sahib of solan,will bear his own costs here and in the courtbelow. one set of costs would be payable by theplaintiff-appellant in both the courts and thesame would be divided between respondents 1and 2. this judgment will be read in both theappeals.
Judgment:
ORDER

'--For reasons stated above,I dismiss both the appeals with this slight modification that respondent 3, Raja Sahib of Solan,will bear his own costs here and in the Courtbelow. One set of costs would be payable by theplaintiff-appellant in both the Courts and thesame would be divided between respondents 1and 2. This judgment will be read in both theappeals.


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