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Raja Gokuldas Vs. Sheth Ghasiram - Court Judgment

LegalCrystal Citation
SubjectCommercial
CourtMumbai
Decided On
Judge
Reported in(1908)10BOMLR144
AppellantRaja Gokuldas
RespondentSheth Ghasiram
DispositionAppeal allowed
Excerpt:
decree upon a mortgage-construction-future interest to date fixed for payment.; where a decree directed payment of mortgage money and costs of the suit with future interest to the date fixed for payment, held, that the decree-holder was entitled to interest until realization.; maharajah of bhartpur v. ram kanno dei (1900) l.r. 28 i. a and ram sunder koer v. rai sham krishen (1906) l. r. 34 i.a. 9 followed. - robertson, j. 1. their lordships hare examined the decisions of his board relied upon by the appellants (maharajah of bharatpur v. ram kanno dei (1900) l.r. 28 1. a. 35 rani sunder koer v.rai sham krishen (1906) l.r.31 indap 9 and find that they fully sustain the contention of the appellants. they will therefore humbly advise his majesty that the appeal ought to be allowed, the judgment of the additional judicial commissioner reversed with costs and the order of the civil judge restored.
Judgment:

Robertson, J.

1. Their Lordships hare examined the decisions of his Board relied upon by the appellants (Maharajah of Bharatpur v. Ram Kanno Dei (1900) L.R. 28 1. A. 35 Rani Sunder Koer v.Rai Sham Krishen (1906) L.R.31 IndAp 9 and find that they fully sustain the contention of the appellants. They will therefore humbly advise His Majesty that the appeal ought to be allowed, the judgment of the Additional Judicial Commissioner reversed with costs and the Order of the Civil Judge restored.


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