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Brojolall Sen Vs. Mohendro Nath Sen and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1891)ILR18Cal199
AppellantBrojolall Sen
RespondentMohendro Nath Sen and ors.
Excerpt:
practice - partition proceedings--form of order for costs--order for execution. - wilson, j.1. you are entitled to an order absolute for payment of the moneys mentioned in your affidavit, and forpayment of the costs of this application. you cannot now get an order for execution. there must first be anorder of court for payment, and, if payment be not obtained, application for execution may be made.
Judgment:

Wilson, J.

1. You are entitled to an order absolute for payment of the moneys mentioned in your affidavit, and forpayment of the costs of this application. You cannot now get an order for execution. There must first be anorder of Court for payment, and, if payment be not obtained, application for execution may be made.


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