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Kabuli Vs. Bhuli - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1890)ILR17Cal289
AppellantKabuli
RespondentBhuli
Cases ReferredHurrosoondery Dosee v. Kallypoddo Dutt
Excerpt:
practice - rules of original side, high court--appeal--paper book, delivery of--costs. - w. comer petheram, c.j. and pigot, j.1. after the case of hurrosoondery dosee v. kallypoddo dutt 14 b.l.r. app. 11 had been brought to their notice, dismissed the appeal with costs.
Judgment:

W. Comer Petheram, C.J. and Pigot, J.

1. After the case of Hurrosoondery Dosee v. Kallypoddo Dutt 14 B.L.R. App. 11 had been brought to their notice, dismissed the appeal with costs.


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