JAGAT SINGH Vs. TARA SINGH AND ANOTHER
LAWS(P&H)-1950-5-10
HIGH COURT OF PUNJAB AND HARYANA
Decided on May 29,1950

JAGAT SINGH Appellant
VERSUS
Tara Singh And Another Respondents

JUDGEMENT

Kapur, J. - (1.) THIS judgment will dispose of two appeals, Execution Second Appeal No. 573 of 1948, Jagat Singh v. Tara Singh, and Execution Second Appeal No. 572 of 1948, Jagat Singh v. Nathu, and a civil revision, civil Revision No. 221 of 1948, Jagat Singh v. Dhirt Ram. In Execution second Appeal No. 573 of 1948 and Civil Revn. No. 221 of 1948 the point involved is the same.
(2.) THE decree -holders in these cases were called upon to file statements of debits under S. 13 (1), Punjab Relief of Indebtedness Act. They only filed copies of decrees in their favour and the Debt Conciliation Board, holding, that there had not been compliance with the provisions of Ss. 13 and 14 of the Act in so far as "full statements of their accounts" had not been filed ordered that the debts should be deemed to be discharged. The two decree -holders, however, started execution of their decrees and the executing Court held the decrees to be subsisting and proceeded with the executions Jagat Singh, the debtor, took two appeals to the Additional District Judge, Jullundur, who agreed with the executing Court and dismissed the appeals, and against this order an appeal and a revision have been filed in this Court.
(3.) THE agreement (argument?) of the advocate for the appellant and petitioner is that a rule has been added under S. 23 (ee) and (h) prescribing the form for giving the particulars of debts, both under Ss. 13 and 14.;


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