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Manada Debi Vs. Bengal Bone Mill - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Reported inAIR1940Cal285
AppellantManada Debi
RespondentBengal Bone Mill
Excerpt:
- order1. in our opinion the expression men's compensation act, and the expression 'parent other than a widowed mother' in section 2(1)(d)(ii) do not include a 'widowed step-mother.'
Judgment:
ORDER

1. In our opinion the expression men's Compensation Act, and the expression 'parent other than a widowed mother' in Section 2(1)(d)(ii) do not include a 'widowed step-mother.'


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