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Kumud Mohun Dutt Chowdhry and anr. Vs. Rai Charan Ghose and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1898)ILR25Cal571
AppellantKumud Mohun Dutt Chowdhry and anr.
RespondentRai Charan Ghose and ors.
Excerpt:
res judicata - code of civil procedure (act xiv of 1882), section 13--is(sic) decided in a previous suit not subject to second appeal--same issue raised in a subsequent suit subject to appeal--landlord and tenant--suit for rent--instalment--bengal tenancy act (viii of 1885), sections 53 and 153--second appeal. - heldthat the judgment in the previous suit operated as res judicata, notwithstanding that no second appeal was allowed by law in that suit.
Judgment:

Held

That the judgment in the previous suit operated as res judicata, notwithstanding that no second appeal was allowed by law in that suit.


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