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Roychurn Dutt Vs. Ameena Bibi - Court Judgment

LegalCrystal Citation
SubjectCivil;Property
CourtKolkata
Decided On
Judge
Reported in(1877)ILR2Cal386
AppellantRoychurn Dutt
RespondentAmeena Bibi
Excerpt:
sheriff - right to poundage--satisfaction of decree after attachment, but before sale. - macpherson, j.1. the court was of opinion that the sheriff' was entitled to poundage upon the sum actually compromised for, and granted the application subject to such payment of poundage to the sheriff. the sheriff' to have the costs of the application.
Judgment:

Macpherson, J.

1. The Court was of opinion that the Sheriff' was entitled to poundage upon the sum actually compromised for, and granted the application subject to such payment of poundage to the Sheriff. The Sheriff' to have the costs of the application.


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