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Nirmul Chandra Mookerjee and anr. Vs. Doyal Nath Bhuttacharjee and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1877)ILR2Cal130
AppellantNirmul Chandra Mookerjee and anr.
RespondentDoyal Nath Bhuttacharjee and ors.
Excerpt:
suit in forma pauperis - act viii of 1859, sections 367--371--continuation in forma pauperis of suit commenced in ordinary form. - pontifex, j.1. i think the court has power to grant this application, if the plaintiff's are actually paupers. the power to allow a case to be continued as a pauper suit is, i think, included in the power given to the court to allow a, suit in forma pauperis to be instituted.
Judgment:

Pontifex, J.

1. I think the Court has power to grant this application, if the plaintiff's are actually paupers. The power to allow a case to be continued as a pauper suit is, I think, included in the power given to the Court to allow a, suit in forma pauperis to be instituted.


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