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Abhai Charan Chakrawati Vs. Kesho Das and ors. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in13Ind.Cas.642
AppellantAbhai Charan Chakrawati
RespondentKesho Das and ors.
Excerpt:
agent and principal - principal entitled to final account at the determination of agency--accounts. - - it is perfectly clear that there never was a final account between the parties. but, in the present case, it is perfectly clear that there never has been a final account between the parties......casual accounts and to urge that they ought to be accepted as being prima facie correct. but, in the present case, it is perfectly clear that there never has been a final account between the parties. the decree of the learned subordinate judge was accordingly quite correct and we dismiss the appeal with costs, including in this court fees on the higher.....
Judgment:

1. In our opinion, the decision of the learned Subordinate Judge was quite correct. It is perfectly clear that there never was a final account between the parties.

2. The principal is always entitled to have a final account taken between himself and his agent at the determination of the agency. If, from time to time, accounts have been taken and settled between the parties, the agent when rendering his final account will be entitled to rely upon those casual accounts and to urge that they ought to be accepted as being prima facie correct. But, in the present case, it is perfectly clear that there never has been a final account between the parties. The decree of the learned Subordinate Judge was accordingly quite correct and we dismiss the appeal with costs, including in this Court fees on the higher scale.


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