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Sheik Piru Vs. Mohesh Mahto and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1877)ILR2Cal471
AppellantSheik Piru
RespondentMohesh Mahto and anr.
Excerpt:
special appeal - jurisdiction--small cause court--claim under rs. 500--question of title--act xxiii of 1861, section 27--act xi of 1861, section 6. - richard garth, c.j.1. we are of opinion, that as this was a suit cognizable by the court of small causes, no special appeal lies to this court, although a question of title may have been incidentally raised in it. the appeal will, therefore, be dismissed.
Judgment:

Richard Garth, C.J.

1. We are of opinion, that as this was a suit cognizable by the Court of Small Causes, no special appeal lies to this Court, although a question of title may have been incidentally raised in it. The appeal will, therefore, be dismissed.


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