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Tribhovan Gangaram Vs. Amina - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1885)ILR9Bom516
AppellantTribhovan Gangaram
RespondentAmina
Excerpt:
account stated - khata, suit on a--limitation--acknowledgment--construction. - charles sargent, c.j.1. the subordinate judge is right, in our opinion in treating the khata in question, which consists of only one it em as a mere acknowledgment, and as not amounting to an account stated. see the case of nahanibai v. nathu bhau i.l.r. 7 bom. 414.
Judgment:

Charles Sargent, C.J.

1. The Subordinate Judge is right, in our opinion in treating the khata in question, which consists of only one it em as a mere acknowledgment, and as not amounting to an account stated. See the case of Nahanibai v. Nathu Bhau I.L.R. 7 Bom. 414.


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