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Haidri Bai Vs. the East Indian Railway Company - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1875)ILR1All687
AppellantHaidri Bai
RespondentThe East Indian Railway Company
Excerpt:
act x of 1877 (civil procedure code), section 549 - procedure in appeal from decree--security for costs. - turner, officiating c.j.1. security not having been filed within the time ordered by the court, the law is imperative that the court shall reject the appeal.2. if an application for an extension of time had been made before the expiry of the time within which it was ordered the deposit should be made, the court might have extended the time; it cannot do so afterwards.3. the appeal is rejected with costs.
Judgment:

Turner, Officiating C.J.

1. Security not having been filed within the time ordered by the Court, the law is imperative that the Court shall reject the appeal.

2. If an application for an extension of time had been made before the expiry of the time within which it was ordered the deposit should be made, the Court might have extended the time; it cannot do so afterwards.

3. The appeal is rejected with costs.


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