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Abba Haji Ishmail Vs. Abba Thara - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtMumbai
Decided On
Judge
Reported in(1877)ILR1Bom253
AppellantAbba Haji Ishmail
RespondentAbba Thara
Excerpt:
.....infructuous because of his demise held, high court of bombay, is not correct in rejecting arbitration petition filed by appellant on ground of lack of jurisdiction. - justice bayley's order was perfectly right.michael westropp, c.j.1. the defendant is right. there is no appeal from that order, but we do not in the least degree sympathize with him in his struggle to deprive his attorney of his costs. i may also add that we are of opinion that mr. justice bayley's order was perfectly right.
Judgment:

Michael Westropp, C.J.

1. The defendant is right. There is no appeal from that order, but we do not in the least degree sympathize with him in his struggle to deprive his attorney of his costs. I may also add that we are of opinion that Mr. Justice Bayley's order was perfectly right.


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