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Torit Bhoosun Bonnerjee Vs. Taraprosonno Bonnerjee - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtKolkata
Decided On
Judge
Reported in(1879)ILR4Cal756
AppellantTorit Bhoosun Bonnerjee
RespondentTaraprosonno Bonnerjee
Cases ReferredCally Churn Mullick v. Janova Dossee
Excerpt:
hindu law - partition after death of father--parties. - pontifex, j.1. [following the opinion of phear, j., in cally churn mullick v. janova dossee (1 ind. jur., n.s., 284), to the effect that in such a case as this the widows are entitled to share with their sons], ordered the plaint to be amended by adding the widows as parties.2. attorney for the plaintiff: shamaldhone dutt. attorney for the defendants: mohendronauth bonnerjee.
Judgment:

Pontifex, J.

1. [following the opinion of Phear, J., in Cally Churn Mullick v. Janova Dossee (1 Ind. Jur., N.S., 284), to the effect that in such a case as this the widows are entitled to share with their sons], ordered the plaint to be amended by adding the widows as parties.

2. Attorney for the Plaintiff: Shamaldhone Dutt. Attorney for the Defendants: Mohendronauth Bonnerjee.


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