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Gosto Behary Pal Vs. Johur Lall Pal - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1879)ILR4Cal836
AppellantGosto Behary Pal
RespondentJohur Lall Pal
Excerpt:
evidence - interrogatories--practice. - wilson, j.1. answers to interrogatories are simply affidavits obtained in the way which the code provides, and the party wishing to use them must put them in as his evidence.
Judgment:

Wilson, J.

1. Answers to interrogatories are simply affidavits obtained in the way which the Code provides, and the party wishing to use them must put them in as his evidence.


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