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Sankarmani Debya and ors. Vs. Mathura Dhupini - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1888)ILR15Cal327
AppellantSankarmani Debya and ors.
RespondentMathura Dhupini
Excerpt:
bengal tenancy act (viii of 1885), section 153 - revisional power of district judge in rent suits. - 1. we are of opinion that the 'judicial officer as aforesaid' mentioned in the proviso to section 153 of the bengal tenancy act has reference to the 'judicial officer' spoken of in clause (b) of the section and to such an officer only. it follows that the district judge possesses no revisional jurisdiction by virtue of that proviso in respect of the decrees and orders of a district judge, additional judge or subordinate judge referred to in clause (a) of the section.
Judgment:

1. We are of opinion that the 'Judicial Officer as aforesaid' mentioned in the proviso to Section 153 of the Bengal Tenancy Act has reference to the 'Judicial Officer' spoken of in Clause (b) of the section and to such an officer only. It follows that the District Judge possesses no revisional jurisdiction by virtue of that proviso in respect of the decrees and orders of a District Judge, Additional Judge or Subordinate Judge referred to in clause (a) of the section.


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