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Nistarini Dassee Vs. Nundo Lall Bose - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1899)ILR26Cal591
AppellantNistarini Dassee
RespondentNundo Lall Bose
Cases ReferredDwarkanath Butt v. Gunga Dayi
Excerpt:
practice - evidence taken on commission on behalf of defendant--right of plaintiff to refer to such evidence as part of record of suit--civil procedure code (act xiv of 1882), sections 389 and 390--act viii of 1859, section 179. - stanley, j.1. in my opinion, having regard to the language of section 389 of the civil procedure code, the plaintiff is entitled to refer to the evidence as a matter of record. i shall follow the decision in dwarkanath butt v. gunga dayi (1872) 8 b.l.r., ap., 102.2. attorney for the plaintiff: babu romesh chunder basu.3. attorney for the defendant nundo lall bose: babu hirendra nath dutt.4. attorney for the defendant pasupaty nath bose: messrs. g.g. chunder co.
Judgment:

Stanley, J.

1. In my opinion, having regard to the language of Section 389 of the Civil Procedure Code, the plaintiff is entitled to refer to the evidence as a matter of record. I shall follow the decision in Dwarkanath Butt v. Gunga Dayi (1872) 8 B.L.R., Ap., 102.

2. Attorney for the Plaintiff: Babu Romesh Chunder Basu.

3. Attorney for the Defendant Nundo Lall Bose: Babu Hirendra Nath Dutt.

4. Attorney for the Defendant Pasupaty Nath Bose: Messrs. G.G. Chunder Co.


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