Skip to content


John Carapiet Galstaun Vs. Diana Sarkies - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Reported inAIR1928Cal177
AppellantJohn Carapiet Galstaun
RespondentDiana Sarkies
Excerpt:
- costello, j.1. this originating summons is transferred to the list of suits for hearing. order for mutual discovery within a fortnight. inspection thereafter. the matter to appear on the warning list c a month hence. the issues for determination are to be settled at the hearing.2. leave given to call evidence other than that of the deponents and to reserve the question of jurisdiction.
Judgment:

Costello, J.

1. This originating summons is transferred to the list of suits for hearing. Order for mutual discovery within a fortnight. Inspection thereafter. The matter to appear on the Warning List C a month hence. The issues for determination are to be settled at the hearing.

2. Leave given to call evidence other than that of the deponents and to reserve the question of jurisdiction.


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