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Bhusan Chandra Ghose and ors. Vs. Jahar Mal Bhutra and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtKolkata
Decided On
Judge
Reported in48Ind.Cas.733
AppellantBhusan Chandra Ghose and ors.
RespondentJahar Mal Bhutra and ors.
Cases ReferredNanji Koer v. Umatul Batul
Excerpt:
landlord and tenant - tenant, suit by, to have it determined which of two defendants is his landlord, maintainability of--interpleader. - walmsley, j.1. the facts of this case are practically identical with the facts of the case of nanji koer v. umatul batul 13 ind. cas. 40 : 15 c.l.j. 653, and on the principles enunciated in that case the present appeal must be dismissed. it is suggested that we should regard that case' as wrongly decided; but i can see no reason for taking that view. the present appeal is dismissed with costs.panton, j.2. i agree.
Judgment:

Walmsley, J.

1. The facts of this case are practically identical with the facts of the case of Nanji Koer v. Umatul Batul 13 Ind. Cas. 40 : 15 C.L.J. 653, and on the principles enunciated in that case the present appeal must be dismissed. It is suggested that we should regard that case' as wrongly decided; but I can see no reason for taking that view. The present appeal is dismissed with costs.

Panton, J.

2. I agree.


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