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Nirhai Bibi and ors. Vs. Muhammad Malik Khan - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1885)ILR7All761
AppellantNirhai Bibi and ors.
RespondentMuhammad Malik Khan
Excerpt:
suit for profits in respect of several years - court-fees--distinct causes of action--distinct subjects--act vii of 1870 (court-fees act), section 17--civil procedure code, sections 43, 44. - straight and brodhurst, jj.1. we are of opinion that the proper fee leviable is the one calculated on the aggregate amount of the profits claimed.
Judgment:

Straight and Brodhurst, JJ.

1. We are of opinion that the proper fee leviable is the one calculated on the aggregate amount of the profits claimed.


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