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Makund Sarup Vs. Richard Ross Skinner - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Judge
Reported in5Ind.Cas.583
AppellantMakund Sarup
RespondentRichard Ross Skinner
Excerpt:
civil procedure code (act v of 1903), sections 109, 110 - privy council appeal--leave to appeal--subject-matter not exceeding rs. 10,000--certificate granted in connected cases--same question involved--fit case for appeal to his majesty in council. - 1. this is an application for leave to appeal to his majesty in council: the amount or value of the subject-matter of the suit and of the proposed appeal does not amount to rs. 10,000, but the same question is involved in it as is involved in several appeals in which certificates have been granted to the effect that the same complied with the requirements of section 110 of the code of civil procedure. we think in view of the fact that the same question is involved in this appeal as in those appeals that the case is a fit one far appeal to his majesty in. council and we so certify.
Judgment:

1. This is an application for leave to appeal to His Majesty in Council: The amount or value of the subject-matter of the suit and of the proposed appeal does not amount to Rs. 10,000, but the same question is involved in it as is involved in several appeals in which certificates have been granted to the effect that the same complied with the requirements of Section 110 of the Code of Civil Procedure. We think in view of the fact that the same question is involved in this appeal as in those appeals that the case is a fit one far appeal to His Majesty in. Council and we so certify.


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