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Kedarnath Dutt Vs. Harra Chand Dutt - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtKolkata
Decided On
Judge
Reported in(1882)ILR8Cal420
AppellantKedarnath Dutt
RespondentHarra Chand Dutt
Excerpt:
limitation act (xv of 1877), schedule ii, clauses 171, 171a, and 178 - application to revive suit--right to apply--pending suit. - wilson, j.1. (without calling on mr. bonnerjee to reply), held, that the application being one in a pending suit, the right to apply was a right which accrued from day to day, and therefore it was not barred by lapse of time.
Judgment:

Wilson, J.

1. (Without calling on Mr. Bonnerjee to reply), held, that the application being one in a pending suit, the right to apply was a right which accrued from day to day, and therefore it was not barred by lapse of time.


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