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Hyder Ali Vs. Jafar Ali - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtKolkata
Decided On
Judge
Reported in(1876)ILR1Cal183
AppellantHyder Ali
RespondentJafar Ali
Excerpt:
bengal act viii of 1869, section 98 - suit for value of crops--distraint--jurisdiction-small cause court. - richard garth, c.j.1. the judge of the small cause court is right in thinking that the small cause court has no jurisdiction, as the suit is clearly one which might and ought to have been brought under section 98 of bengal act viii of 1869.
Judgment:

Richard Garth, C.J.

1. The Judge of the Small Cause Court is right in thinking that the Small Cause Court has no jurisdiction, as the suit is clearly one which might and ought to have been brought under Section 98 of Bengal Act VIII of 1869.


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