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Khajah Assenoolla Joo Vs. Khajah Abdool Aziz and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1883)ILR9Cal923
AppellantKhajah Assenoolla Joo
RespondentKhajah Abdool Aziz and ors.
Excerpt:
practice - civil procedure code (act xiv of section 1882), section 136--non-compliance with order for production of documents--defence struck out. - pigot, j.1 made an order striking out the defence of khajah abdool aziz under section 136 of the code in consequence of his non-compliance with the order of the 29th march 1883; and at the same time mentioned that the party against whom the order was made might come in and seek to set it aside on showing good grounds for the application.
Judgment:

Pigot, J.

1 Made an order striking out the defence of Khajah Abdool Aziz under Section 136 of the Code in consequence of his non-compliance with the order of the 29th March 1883; and at the same time mentioned that the party against whom the order was made might come in and seek to set it aside on showing good grounds for the application.


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