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Brojokishore Sen and ors. Vs. Mahomed Elahee Buksh and ors. - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtKolkata
Decided On
Judge
Reported in(1879)ILR4Cal497
AppellantBrojokishore Sen and ors.
RespondentMahomed Elahee Buksh and ors.
Cases Referred and Luchmeeput Singh Bahadoor v. Raj Coomaree Dabee
Excerpt:
limitation - beng. act viii of 1869, section 29--computation of time according to english calendar. - 1. the judgment in this case simply follows the decision in the cases of jay mangal sing v. lal rang pal sing (4 b.l.r., app., 53); khasro mandar v. premlal (9 b.l.r., app., 41); and luchmeeput singh bahadoor v. raj coomaree dabee (23 w.r., 275).
Judgment:

1. The Judgment in this case simply follows the decision in the cases of Jay Mangal Sing v. Lal Rang Pal Sing (4 B.L.R., App., 53); Khasro Mandar v. Premlal (9 B.L.R., App., 41); and Luchmeeput Singh Bahadoor v. Raj Coomaree Dabee (23 W.R., 275).


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