KONDO Vs. RAM CHANDER
LAWS(PVC)-1900-7-18
PRIVY COUNCIL
Decided on July 13,1900

KONDO Appellant
VERSUS
RAM CHANDER Respondents

JUDGEMENT

Knox, A C J and Blair, J - (1.) The suit out of which this appeal arises has reference be a certain share of property which-will in this judgment be referred to hereafter as share A. This share A is a share in mauza Gummawala, which belonged to Sri Ram, one of three brothers.
(2.) Sri Ram's brother, Nagar Mal, held a second share, which will be hereafter styled share B. A third brother, Sohan Lal, hold a share, which will be described as (c/1 plus c/2).
(3.) Sohan Lal was succeeded by his son, Shankar Lal. Nagar Mal and Shankar Lal borrowed monies from one Bansi Lal, and as security mortgaged in his favour share B and (c/1 plus c/2).;


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