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Makhan Lall Datta Vs. Goribullah Sardar - Court Judgment

LegalCrystal Citation
SubjectProperty;Civil
CourtKolkata
Decided On
Judge
Reported in(1890)ILR17Cal542
AppellantMakhan Lall Datta
RespondentGoribullah Sardar
Excerpt:
mofussil small cause court - jurisdiction--suit for the recovery of damages, for the use and occupation of land. - tottenham and ali, jj.1. we are of opinion that the small cause court has jurisdiction in this case. clearly neither article 4 nor article 11 of the schedule excludes it, nor does article 35.
Judgment:

Tottenham and Ali, JJ.

1. We are of opinion that the Small Cause Court has jurisdiction in this case. Clearly neither Article 4 nor Article 11 of the Schedule excludes it, nor does Article 35.


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