KUNDAN LAL AND ANR Vs. B DULI CHAND AND ORS
LAWS(ALL)-1931-10-9
HIGH COURT OF ALLAHABAD
Decided on October 28,1931

Kundan Lal And Anr Appellant
VERSUS
B Duli Chand And Ors Respondents

JUDGEMENT

- (1.) This is a reference under Section 5, Court-fees Act, 1870. The question is what is the proper court-fee on a certain memorandum of appeal.
(2.) The appellants were impleaded as defendants in a suit for sale on a mortgage upon the allegation that they were subsequent mortgagees. They claimed to be prior mortgagees, but the trial Court found that they are subsequent mortgagees and decreed the plaintiff s suit against all the defendants.
(3.) The appellants appeal to this Court against the decree. The relief sought by the appeal is expressed as follows: That the Hon ble Court will be pleased to declare that the mortgage deeds held by Bhulla and Kundan are in effect prior to that of the plaintiff and allow the appeal with costs throughout.;


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