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Volkart and ors. Vs. Sabju Saheb and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1896)ILR19Mad304
AppellantVolkart and ors.
RespondentSabju Saheb and ors.
Excerpt:
presidency small cause courts act, section 69 - jurisdiction--divisible contract. - 1. our answer to the question referred to us is that the terms of the contract in exhibit a are clear, and under it the plaintiffs are, in our opinion, entitled to bring two separate suits as they have done one in respect of each shipment.
Judgment:

1. Our answer to the question referred to us is that the terms of the contract in Exhibit A are clear, and under it the plaintiffs are, in our opinion, entitled to bring two separate suits as they have done one in respect of each shipment.


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