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Malhari Vs. Narso Krishna - Court Judgment

LegalCrystal Citation
SubjectCivil;Property
CourtMumbai
Decided On
Judge
Reported in(1885)ILR9Bom174
AppellantMalhari
RespondentNarso Krishna
Excerpt:
civil procedure code act xiv of 1882, section 295 - decree passed by sub ordinate judge--decree by same court in exercise of its small cause jurisdiction--sale--rateabledistribution of assets. - kemball, j.1. although a subordinate judge invested under act x of 1869, section 28, with a small cause powers acquires the jurisdiction of two courts, he does not become the judge of two courts, but remains the judge of a subordinate court.
Judgment:

Kemball, J.

1. Although a Subordinate Judge invested under Act X of 1869, Section 28, with a Small Cause powers acquires the jurisdiction of two Courts, he does not become the Judge of two Courts, but remains the Judge of a Subordinate Court.


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