Skip to content


NaraIn Das and anr. Vs. Bankim Chandra Deb - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Reported inAIR1925All194; 85Ind.Cas.396
AppellantNaraIn Das and anr.
RespondentBankim Chandra Deb
Excerpt:
- 1. we agree with the decision in in re sellamuthu servai a.i.r. 1924 mad. 411, which fully supports this decision. there is also a decision of this court in bawan das v. chiene a.i.r. 1922 all. 79, to the same effect. the appeal must, therefore, be dismissed with costs.
Judgment:

1. We agree with the decision in In re Sellamuthu Servai A.I.R. 1924 Mad. 411, which fully supports this decision. There is also a decision of this Court in Bawan Das v. Chiene A.I.R. 1922 All. 79, to the same effect. The appeal must, therefore, be dismissed with costs.


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