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In Re: Dukshina Mohun Roy - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1902)ILR29Cal32
AppellantIn Re: Dukshina Mohun Roy
Excerpt:
practice - suit--plaintiff's case closed--both defendants with same interests--right of second defendant to open case before or after evidence has been gone into on behalf of first defendant. - sale, j.1. my view is this, that, where there are two sets of defendants and their interests are practically the same, both should address the court before any evidence is gone into.
Judgment:

Sale, J.

1. My view is this, that, where there are two sets of defendants and their interests are practically the same, both should address the Court before any evidence is gone into.


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