Posted On by &filed under Allahabad High Court, High Court.


Allahabad High Court
Malak Chand And Anr. vs Bakhshi Nand Kishore on 23 January, 1885
Equivalent citations: (1885) ILR 7 All 289
Author: Oldfield
Bench: Oldfield, Mahmood


JUDGMENT

Oldfield, J.

1. The infringement of the rule in Section 290 of the Civil Procedure Code vitiates the sale. It is an illegality vitiating the sale and is something more than a material irregularity in publishing and conducting a sale to which Section 311 refers. The sale is set aside, and the appeal decreed with costs.


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