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Kabir Valad Ramjan Vs. Mahadu Valad Shiwaji, a Minor, by His Administrator Purshotum Narayen - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1878)ILR2Bom360
AppellantKabir Valad Ramjan
RespondentMahadu Valad Shiwaji, a Minor, by His Administrator Purshotum Narayen
Excerpt:
suit to recover costs of proceedings under act xx of 1864. - 1. the court concurs in the opinion of the second class subordinate judge of jalgaon, that the action brought to recover costs of the proceedings, under act xx of 1864, will not lie, and was rightly dismissed with costs.
Judgment:

1. The Court concurs in the opinion of the Second Class Subordinate Judge of Jalgaon, that the action brought to recover costs of the proceedings, under Act XX of 1864, will not lie, and was rightly dismissed with costs.


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