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Juggut Chunder Roy and ors. Vs. Roop Chand Shaw and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1881)ILR6Cal811
AppellantJuggut Chunder Roy and ors.
RespondentRoop Chand Shaw and ors.
Excerpt:
suit on hathchitta - partnership--some partners denying debt, others admitting debt--costs as between defendants. - broughton, j.1. found that the defendants were partners, and gave a decree in favour of the plaintiffs against all the defendants, and ordered roop chand to pay the costs incurred by tariney pershad shaw and chand: mohun shaw, and the costs of rakhal doss to be paid out of the partnership assets, aftet satisfaction of the debt.
Judgment:

Broughton, J.

1. Found that the defendants were partners, and gave a decree in favour of the plaintiffs against all the defendants, and ordered Roop Chand to pay the costs incurred by Tariney Pershad Shaw and Chand: Mohun Shaw, and the costs of Rakhal Doss to be paid out of the partnership assets, aftet satisfaction of the debt.


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