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Shanks and ors. Vs. Savage - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1881)ILR7Cal177
AppellantShanks and ors.
RespondentSavage
Excerpt:
practice - failure to procure sufficient evidence-adjournment--costs. - wilson, j.1. such adjournments are most inconvenient, and would not be listened to for a moment in england. i will grant an adjournment for a fortnight, on condition that the plaintiffs bear the whole costs of the hearing.
Judgment:

Wilson, J.

1. Such adjournments are most inconvenient, and would not be listened to for a moment in England. I will grant an adjournment for a fortnight, on condition that the plaintiffs bear the whole costs of the hearing.


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