IN RE: GOODS OF AMRITA LAL MULLICK, DECEASED Vs. STATE
LAWS(PVC)-1900-2-6
PRIVY COUNCIL
Decided on February 08,1900

IN RE: GOODS OF AMRITA LAL MULLICK, DECEASED Appellant
VERSUS
Respondents

JUDGEMENT

Sale, J - (1.) I think you have made out a case for the issue of a special citation. I order that a special citation do issue to the widow, and direct that it be served personally on her and also on her father with whom she occasionally resides.;


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