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The Oriental Bank Corporation Vs. T.F. Brown and Co. Limited - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1885)ILR12Cal265
AppellantThe Oriental Bank Corporation
RespondentT.F. Brown and Co. Limited
Cases ReferredBewicke v. Graham
Excerpt:
discovery - affidavit of documents--sufficiency of affidavit--further affidavit inspection of documents--privileged communications--practice. - pigot, j.1. that can be done, and they should be described as i have indicated. let costs be costs in the cause. let all the documents be numbered as directed in bewicke v. graham 7 q.b.d. 400.
Judgment:

Pigot, J.

1. That can be done, and they should be described as I have indicated. Let costs be costs in the cause. Let all the documents be numbered as directed in Bewicke v. Graham 7 Q.B.D. 400.


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