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Asirun Bibi Vs. Sliarip Mondul and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1890)ILR17Cal488
AppellantAsirun Bibi
RespondentSliarip Mondul and ors.
Excerpt:
minor - representative of minor suits--married woman--next friend--civil procedure code, act xiv of 1882, section 445. - prinsep, j.1. upon reconsideration of this matter, i think that the view taken by the division bench which referred this case is correct. the plaintiff will therefore be entitled to a decree, the decree of the first court being restored with costs.
Judgment:

Prinsep, J.

1. Upon reconsideration of this matter, I think that the view taken by the Division Bench which referred this case is correct. The plaintiff will therefore be entitled to a decree, the decree of the first Court being restored with costs.


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