Skip to content


Dorab Ally Khan Vs. Abdool Azeez and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1879)ILR4Cal229
AppellantDorab Ally Khan
RespondentAbdool Azeez and anr.
Excerpt:
refund of costs paid under decree subsequently reversed - interest on costs. - pontifex, j.1. the defendants must refund the sums claimed, with interest at 6 per cent. from the date of this order to time of payment. the cots of this application to be costs in the cause.
Judgment:

Pontifex, J.

1. The defendants must refund the sums claimed, with interest at 6 per cent. from the date of this order to time of payment. The cots of this application to be costs in the cause.


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