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Payn Vs. the Administrator-general of Bengal and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1880)ILR5Cal766
AppellantPayn
RespondentThe Administrator-general of Bengal and ors.
Excerpt:
high court - extraordinary original jurisdiction--transfer of suit--letters patent, clause 13--grounds of transfer. - wilson, j.1. the order of transfer may be made on the ground that the parties and the witnesses reside in calcutta; that it will be cheaper to try the suit here; and that all parties appearing on the motion desire a transfer. these reasons to be recorded.
Judgment:

Wilson, J.

1. The order of transfer may be made on the ground that the parties and the witnesses reside in Calcutta; that it will be cheaper to try the suit here; and that all parties appearing on the motion desire a transfer. These reasons to be recorded.


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