Skip to content


Golap Kumari Vs. Ganesh Chandra Mitra - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1909)ILR36Cal653
AppellantGolap Kumari
RespondentGanesh Chandra Mitra
Excerpt:
privy council appeal - security for costs of respondents--government promissory notes at their nominal value, whether acceptable--high court rules (appellate side), part ii, chapter iv, rule, xx--practice. - harington a.c.j. and mookherjee, jj.1. we think that the deposit of government securities amounting to rs. 4,000 comes within the express words of the rule requiring the deposit of government securities 'to the extent of rs. 4,000.' the security must be accepted.
Judgment:

Harington A.C.J. and Mookherjee, JJ.

1. We think that the deposit of Government Securities amounting to Rs. 4,000 comes within the express words of the rule requiring the deposit of Government Securities 'to the extent of Rs. 4,000.' The security must be accepted.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //