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Saran Singh Vs. Dwarka Naih and Others - Court Judgment

LegalCrystal Citation
CourtPrivy Council
Decided On
Case NumberPrivy Council Appeal No. 16 of 1946 (From Peshawar)
Judge
Reported inAIR1947PC172
AppellantSaran Singh
RespondentDwarka Naih and Others
Advocates:C.S. Rewcastle and P.V. Subba Row, for Appellant; W.W.K. Page and C. Bagram, for Respondents. Solicitors for Appellant, Hy. S.L. Polak and Co.; Solicitors for Respondents, T.L. Wilson it Co.
Excerpt:
lord simonds: in this case counsel for the appellant has been constrained to admit that there are concurrent findings of fact which, their lordships consider, are a fatal obstacle to the success of this appeal. there is also a question of limitation which their lordships think may be equally fatal. in the circumstances their lordships will humbly advise his majesty that the appeal ought to be dismissed. the appellant will pay the costs of the respondents in this appeal. appeal dismissed.
Judgment:

LORD SIMONDS:

In this case counsel for the appellant has been constrained to admit that there are concurrent findings of fact which, their Lordships consider, are a fatal obstacle to the success of this appeal. There is also a question of limitation which their Lordships think may be equally fatal. In the circumstances their Lordships will humbly advise His Majesty that the appeal ought to be dismissed. The appellant will pay the costs of the respondents in this appeal.

Appeal dismissed.


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