KALI CHARAN Vs. SRIRAM AND OTHERS
LAWS(CAL)-1869-1-27
HIGH COURT OF CALCUTTA
Decided on January 30,1869

KALI CHARAN Appellant
VERSUS
SRIRAM AND OTHERS Respondents

JUDGEMENT

- (1.) We are of opinion that the property of Parsu, deceased, cannot be taken in execution of a decree against Sriram, the surety.;


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