PREM LAL VERMA Vs. TARA DEVI & OTHERS
LAWS(UTN)-2013-5-96
HIGH COURT OF UTTARAKHAND
Decided on May 07,2013

Prem Lal Verma Appellant
VERSUS
Tara Devi And Others Respondents

JUDGEMENT

- (1.) This appeal is directed against the judgment and order dated 8.2.2002 passed by District Judge Almora in Civil Appeal No.7 of 2001, Prem Lal Verma vs. Devi Lal and others.
(2.) Vide order dated 09.05.2002, the appeal was got admitted on the substantial questions of law framed in the memo of appeal.
(3.) In exercise of power under Section 100(4) of C.P.C., substantial questions of law are reformulated and only one question which arises for consideration in this second appeal is framed, which reads as under:- "Whether the recitals of the power of attorney dated 24.8.1987 gives absolute or restricted power to the defendant in respect of the sale of the property in dispute.";


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