Skip to content


Jadub Loll Shaw Vs. Kanai Loll Shaw and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1893)ILR20Cal587
AppellantJadub Loll Shaw
RespondentKanai Loll Shaw and ors.
Excerpt:
practice - affidavit of documents--sealing up immaterial parts--sufficiency of affidavit. - norris, j.1. i will follow the decision of mr. justice hill in that case and make an order in the same terms.
Judgment:

Norris, J.

1. I will follow the decision of Mr. Justice Hill in that case and make an order in the same terms.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //