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Ramji Pandu Vs. Mahomed Walli - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1889)ILR13Bom671
AppellantRamji Pandu
RespondentMahomed Walli
Excerpt:
.....held, high court of bombay, is not correct in rejecting arbitration petition filed by appellant on ground of lack of jurisdiction. - whether on other grounds there was no good consideration for the bond is another question.charles sargent, c.j.1. we think with the madras high court - yella chetti v. munisami reddi i.l.r. 6 mad. 101that section 257a applies only as between the parties to the suit and decree. whether on other grounds there was no good consideration for the bond is another question.
Judgment:

Charles Sargent, C.J.

1. We think with the Madras High Court - Yella Chetti v. Munisami Reddi I.L.R. 6 Mad. 101that Section 257A applies only as between the parties to the suit and decree. Whether on other grounds there was no good consideration for the bond is another question.


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