Skip to content


Gavaranga Sahu Vs. Botokrishna Patro and ors. - Court Judgment

LegalCrystal Citation
SubjectLimitation;Civil
CourtChennai
Decided On
Judge
Reported in1Ind.Cas.507; 4Ind.Cas.503
AppellantGavaranga Sahu
RespondentBotokrishna Patro and ors.
Excerpt:
civil procedure, code, (act xiv of 1882), section 54(b) - plaint--presentation of insufficiently stamped plaint--time given by court to supply deficiency--representation of plaint within time fixed by court but, after limitation--limitation--court. fees act (act vii of 1870), section 28--limitation act (xv of 1877), section 4. - ordermiller, j.opinion1. we agree with the view taken in the order of reference and with the reasons upon which it is based. section 149 of the code of civil procedure 1908 is in accordance with this view.2. we answer the question which has been referred to us in the negative.
Judgment:
ORDER

Miller, J.

OPINION

1. We agree with the view taken in the order of reference and with the reasons upon which it is based. Section 149 of the Code of Civil Procedure 1908 is in accordance with this view.

2. We answer the question which has been referred to us in the negative.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //