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Gouri Persad Bias Vs. NaraIn Babu - Court Judgment

LegalCrystal Citation
SubjectCivil;Limitation
CourtKolkata
Decided On
Judge
Reported in(1880)ILR5Cal21
AppellantGouri Persad Bias
RespondentNaraIn Babu
Excerpt:
bond - interest payable monthly--specified date for payment--limitation act (ix of 1871), schedule ii, articles 65 and 75. - garth, c.j.1. we are satisfied that the case comes under article 65, and not under article 75, and we are ready to hear the appellant on the merits. (the case was then heard, and a decision on the merits given in favour of the plaintiff, respondent).
Judgment:

Garth, C.J.

1. We are satisfied that the case comes under Article 65, and not under Article 75, and we are ready to hear the appellant on the merits. (The case was then heard, and a decision on the merits given in favour of the plaintiff, respondent).


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