PRAG NARAIN Vs. FAIYAZ HUSAIN KHAN
LAWS(ALL)-1907-3-1
HIGH COURT OF ALLAHABAD
Decided on March 21,1907

PRAG NARAIN Appellant
VERSUS
FAIYAZ HUSAIN KHAN Respondents

JUDGEMENT

- (1.) This is an appeal from the Court of the Judicial Commissioner of Oudh, which affirmed a decision of the Subordinate Judge of Sitapur.
(2.) Leave to appeal was granted on the ground that the appeal involved a substantial question of law. What the question was that was supposed to be involved is, however, left somewhat in obscurity.
(3.) The facts are not in dispute.;


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