EKRADESHWARI BAHUASIN SAHEBA Vs. HOMESHWAR SING
LAWS(BOM)-1929-3-15
HIGH COURT OF BOMBAY
Decided on March 05,1929

EKRADESHWARI BAHUASIN SAHEBA Appellant
VERSUS
HOMESHWAR SING Respondents

JUDGEMENT

- (1.) This is an appeal from a judgment and decree dated May 13, 1926, of the High Court of Judicature at Patna, which affirmed a judgment and decree of the Subordinate Judge of Darbhanga, dated March 10, 1924.
(2.) The appellant is the widow of Babu Ekradeshwar Singh, a descendant in the junior line of the Darbhanga family. Babu Ekradeshwar was twice married. He died on October 21, 1916, survived by the appellant, his second wife, and a daughter by her, and by the respondents Nos. 1, 2 and 3, his sons by his first wife, who had predeceased him, He was also survived by respondents Nos. 4 and 5, his grandsons, who wore the sons of respondent No. 2.
(3.) The appellant, Ekradeshwari, who was sole widow, continued to live in the family house for four or five years after her husband s death. She complains in this action that the style of life to 1929 which she had to submit during that residence was penurious and inadequate. Upon leaving her husband s house she went to stay with her father with whom she still lives.;


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