GANGA BAKHSH SINGH Vs. DALIP SINGH
LAWS(PVC)-1901-6-1
PRIVY COUNCIL
Decided on June 20,1901

GANGA BAKHSH SINGH Appellant
VERSUS
DALIP SINGH Respondents

JUDGEMENT

Hobhouse, J - (1.) IN this case their Lordships will humbly advise His Majesty to discharge the decree of the Additional Judical Commissioner of Oudh of the 17 of August, 1396, to allow the appeal, and to remand the case to the Court of the Judicial Commissioner of Oudh, to be tried by the Judicial Commissioner and the Additional Judicial Commissioner sitting together, as provided by law.
(2.) THEIR Lordships give no costs of the present proceedings.;


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