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Hanmant Lakshman Vs. Jayarao Nasinha - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1889)ILR13Bom50
AppellantHanmant Lakshman
RespondentJayarao Nasinha
Excerpt:
.....high court. hence no protection can be granted by high court even in cases relating to admissions. - 1. we are of opinion that the subordinate judge is right in holding that the bond executed to the minor is good in law, and may be sued upon.1. we are of opinion that the subordinate judge is right in holding that the bond executed to the minor is good in law, and may be sued upon.
Judgment:

1. We are of opinion that the Subordinate Judge is right in holding that the bond executed to the minor is good in law, and may be sued upon.


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