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Mussadi Vs. Mt. Chando and ors. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtHimachal Pradesh High Court
Decided On
Case NumberSecond Appeal No. 6 of 1954
Judge
Reported inAIR1956HP45
ActsHindu Law; ;Hindu Widow's Remarriage Act, 1856 - Section 2
AppellantMussadi
RespondentMt. Chando and ors.
Appellant Advocate H.C. Anand, Adv.
Respondent Advocate D.R. Ahluwalia, Adv. for Respondent No. 1
DispositionAppeal allowed
Excerpt:
- order10. the result is: i allow this appeal, set aside the decisions of the courts below and grant the plaintiff a declaratory decree as prayed for. in view of the fact that mt. chando was at one time married to the plaintiff's own brother, i leave parties to bear their respective costs here and in the courts below.
Judgment:
ORDER

10. The result is: I allow this appeal, set aside the decisions of the Courts below and grant the plaintiff a declaratory decree as prayed for. In view of the fact that Mt. Chando was at one time married to the plaintiff's own brother, I leave parties to bear their respective costs here and in the Courts below.


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