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In Re: Romon Kissen Sett and ors. Vs. Hurrololl Sett and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1892)ILR19Cal334
AppellantIn Re: Romon Kissen Sett and ors.
RespondentHurrololl Sett and ors.
Excerpt:
arbitration - submission to arbitration by guardian on behalf of minor--civil procedure code--act xiv of 1882, section 525--infant--award--practice. - trevelyan, j.1. the cases appear to show that a minor can set aside an award on coming of age, and that a natural guardian has power to submit to arbitration. i think the best course to pursue is to make a reference to the registrar to enquire and report whether the submission to arbitration, and the award is, or is not, for the benefit of the infants.
Judgment:

Trevelyan, J.

1. The cases appear to show that a minor can set aside an award on coming of age, and that a natural guardian has power to submit to arbitration. I think the best course to pursue is to make a reference to the Registrar to enquire and report whether the submission to arbitration, and the award is, or is not, for the benefit of the infants.


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