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Timapa Shanbhog Vs. Maneshvar Kashi - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1885)ILR9Bom181
AppellantTimapa Shanbhog
RespondentManeshvar Kashi
Excerpt:
civil procedure code, act xiv of 1882, section 34l - release of judgment debtor--confinement in court-house. - charles sargent, c.j.1. we think that the warrant of committal to jail having been made out, the discharge o the defendant whilst in confinement in the court-house for non-payment of the instalment of subsistence allowance must be regarded as a discharge from jail within the meaning of section 341 of the code of civil procedure.
Judgment:

Charles Sargent, C.J.

1. We think that the warrant of committal to jail having been made out, the discharge o the defendant whilst in confinement in the Court-house for non-payment of the instalment of subsistence allowance must be regarded as a discharge from jail within the meaning of Section 341 of the Code of Civil Procedure.


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