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


Allahabad High Court
Misri Lal vs Karman Bibi And Ors. on 27 May, 1880
Equivalent citations: (1880) ILR 2 All 904
Author: Pearson
Bench: Pearson, Oldfield


JUDGMENT

Pearson, J.

1. Under Section 588, Act X of 1877, as amended by Act XII of 1879, orders under Section 32 striking out or adding the name of any person as plaintiff or defendant are appealable; but the order which is the subject of the present appeal is not an order of the kind abovementioned. It is an order refusing to make the appellants defendants in the suit; and there is no provision in the law for an appeal from such an order. The appeal is therefore disallowed with costs.


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