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Jadu Gopal Kundu Chowdhury and ors. Vs. Gopal Chandra Nandi - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported inAIR1924Cal541,69Ind.Cas.44
AppellantJadu Gopal Kundu Chowdhury and ors.
RespondentGopal Chandra Nandi
Excerpt:
procedure - appeal, second--point expressly abandoned, if can be taken in second appeal. - 1. we are of opinion that the appellant ought not to be allowed to take a point which was expressly abandoned in the court below. the appeal is dismissed with costs.
Judgment:

1. We are of opinion that the appellant ought not to be allowed to take a point which was expressly abandoned in the Court below. The appeal is dismissed with costs.


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