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Report No. 86

7.18. Analysis of cases-High Court-wise.-

The following analysis of cases on the subjects High Court-wise, may be helpful for giving an idea of the position at a glance:

1. Sakhawat AU v. AU Hussain, AIR 1957 All 356, para. 13, (narrower view) (with dicta favouring the intermediate view) [see discussion of this case in Ramaswami v. Subamma, AIR 1967 Mad 158 (162)].

2. Khanderao v. Balkrishna, AIR 1922 Born 121 (narrower view).

3. Satyabhama v. Jatindra Mohan, AIR 1929 Cal 269 (271) (Sahrawardy & Jack, JJ.) (intermediate or wider view) [see discussion of this case in Alekha v. Sagabandhu, AIR 1971 Ori 127 (131), para. 8].

4. Haradhone v. Usha Charan Karmakar, AIR 1955 Cal 292 (294), para. 13 (P.N. Mookerjee, J.) (wider view).

5. Gulam Rasool v. Deceased Dulhanbai, widow of Sardarkhan by his heir Rasulkhan and others, Appeal from Order No. 3 of 1978 decided by the High Court on 30-8-1979/17-10-1979 (Gujarat High Court) (wider view).

6. B. Ramayya v. Venkatasubbarao, AIR 1950. Mad 214 (narrower view).

7. Ramaswami v. Subramania, AIR 1967 Mad 156 (158, 160, 162), paras. 6 and 16 (Natesan, J.) (intermediate view).

8. Laxman v. Lahana Bai (Mt.), AIR 1937 Nag 46 (Stone, C.J.) (intermediate view).

9. Aleka v. Jagatbandhu, AIR 1971 Ori 127 (130) (A. Misra & B.K. Patra, JJ.) (wider view), followed in Tejpal v. Purnima Bai, AIR 1976 Ori 62.

10. H.N. Mukharjee v. Shyam Sunder, AIR 1973 Pat 142 (144) (wider view).



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