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In Re: Venganat Swaroopathil and Valia Nambidi - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1906)8BOMLR374
AppellantIn Re: Venganat Swaroopathil and Valia Nambidi
Excerpt:
civil procedure code (act xiv of 1882), section 596-privy council-leave to appeal-high court should record reasons in refusing the leave.; the high court should, in refusing a certificate for leave to appeal to the judicial committee of the privy council, state the grounds on which they refused it. - - their lordships desire to add that it would be convenient if the high court, on future occasions, in refusing a certificate for leave to appeal, would be good enough to state the grounds on which they refused it.davey, j.1. their lordships do not think that this is a case in which they can advise his majesty to grant special leave to appeal. their lordships desire to add that it would be convenient if the high court, on future occasions, in refusing a certificate for leave to appeal, would be good enough to state the grounds on which they refused it.
Judgment:

Davey, J.

1. Their Lordships do not think that this is a case in which they can advise His Majesty to grant special leave to appeal. Their Lordships desire to add that it would be convenient if the High Court, on future occasions, in refusing a certificate for leave to appeal, would be good enough to state the grounds on which they refused it.


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