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Barlow Vs. Chunni Lall Neoghi and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1901)ILR28Cal209
AppellantBarlow
RespondentChunni Lall Neoghi and anr.
Excerpt:
evidence - account sales--evidence (act i of 1872,) section 32. - stanley, j.1. account sales were furnished to one partner and no objection was ever made to them. as has been pointed out by counsel account sales are prima facie evidence of the amount realised in the foreign market by the sale of the goods. if it were not so, it would be impossible to carry on mercantile transactions with merchants in distant parts.
Judgment:

Stanley, J.

1. Account sales were furnished to one partner and no objection was ever made to them. As has been pointed out by Counsel account sales are prima facie evidence of the amount realised in the foreign market by the sale of the goods. If it were not so, it would be impossible to carry on mercantile transactions with merchants in distant parts.


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