Skip to content


In Re: RukmIn and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad High Court
Decided On
Judge
Reported in(1875)ILR1All287
AppellantIn Re: RukmIn and anr.
Excerpt:
act xxviii of 1860, sections 5, 6 - certificate for collection of debts--security--appeal. - - but if the facts are such as the petitioners assert, we consider that the appellants should apply to the judge to reconsider the order relating to security, and that the judge might well comply with their prayer and reduce the amount demanded.1. we must follow the ruling of this court in soonea v. ram suha h.c.r. n.w.p. 1870 p. 146, which is in accordance with a recent ruling of the calcutta high court in monmohinee dasssee v. khetter gopaul dan i.l.r. 1 cal. 127 : s.c. 24 w.r. 362; see also raj mohinee chowdhrain v. dino bundhoo chowdhry i.l.r. 1 cal. 128, note : s.c. 17 w.r. 566. the appeal then fails; but if the facts are such as the petitioners assert, we consider that the appellants should apply to the judge to reconsider the order relating to security, and that the judge might well comply with their prayer and reduce the amount demanded.
Judgment:

1. We must follow the ruling of this Court in Soonea v. Ram Suha H.C.R. N.W.P. 1870 p. 146, which is in accordance with a recent ruling of the Calcutta High Court in Monmohinee Dasssee v. Khetter Gopaul Dan I.L.R. 1 Cal. 127 : S.C. 24 W.R. 362; see also Raj Mohinee Chowdhrain v. Dino Bundhoo Chowdhry I.L.R. 1 Cal. 128, note : S.C. 17 W.R. 566. The appeal then fails; but if the facts are such as the petitioners assert, we consider that the appellants should apply to the Judge to reconsider the order relating to security, and that the Judge might well comply with their prayer and reduce the amount demanded.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //