KAUSHAL KISHORE Vs. RAM DEV
LAWS(P&H)-1954-5-2
HIGH COURT OF PUNJAB AND HARYANA
Decided on May 11,1954

KAUSHAL KISHORE Appellant
VERSUS
RAM DEV Respondents

JUDGEMENT

- (1.) THIS is a rule directed against an order of the Additional District Judge of Rohtak reversing an order of the Insolvency Court and thus declaring the present petitioners insolvents.
(2.) THE following pedigree-table will help in understanding the facts of the case : bhawani PRASHAD r. 1 _________________|______________________ | | | bhola Shanker Shiv Shankar Rama Shankar alias Nanhe Mal R. 2 R. 3 __________|________________________________ | | | kaushal Kishore Kanwar Kishore Brij Kishore r. 4 R. 5 R. 6
(3.) FIRM Bhawani Prashad-Nanhe Mal was carrying on business of cloth-merchants. Firm bhawani Prashad-Shiv Shankar was carrying on business of utensils and another firm Rama electric Works was carrying on business of electrical goods and repairs.;


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