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Sada Shankar and anr. Vs. Brij Mohan Das - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1898)ILR20All480
AppellantSada Shankar and anr.
RespondentBrij Mohan Das
Excerpt:
act no. ix of 1887 (provincial small cause courts' act) section 23 - civil procedure code, section 586--suit of the nature cognizable by courts of small causes. - blair and aikman, jj.1. mr. ghulam mujtaba's preliminary objection to the hearing of this appeal must prevail. a cause is none the less a cause cognizable by a court of small causes, because that court exercised the discretion conferred on it by section 23 of the provincial small cause courts' act no ix of 1887, and returned the plaint to be presented to a court having jurisdiction to determine the title. we concur with the judgment of the calcutta court in kali krishna tagore v. izzat-an-nissa khatun i.l.r. 24 cal. 557. the appeal is dismissed with costs.
Judgment:

Blair and Aikman, JJ.

1. Mr. Ghulam Mujtaba's preliminary objection to the hearing of this appeal must prevail. A cause is none the less a cause cognizable by a Court of Small Causes, because that Court exercised the discretion conferred on it by Section 23 of the Provincial Small Cause Courts' Act No IX of 1887, and returned the plaint to be presented to a Court having jurisdiction to determine the title. We concur with the judgment of the Calcutta Court in Kali Krishna Tagore v. Izzat-an-nissa Khatun I.L.R. 24 Cal. 557. The appeal is dismissed with costs.


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