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Kanchani Bewa Alias Kandani Bewa Vs. Jadub Paramanik and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in48Ind.Cas.971
AppellantKanchani Bewa Alias Kandani Bewa
RespondentJadub Paramanik and ors.
Cases Referred and Khemraj Shrikrishna Das v. Kisanlala Surajmal
Excerpt:
civil procedure code (act v of 1908), order xli rule 10 - appeal informa pauperis--security for costs, whether can be demanded. - 1. on the authority of the decisions reported as musammat hafizan v. abdul karim 12 c.w.n. 163 : 7 c.l.j. 312 and khemraj shrikrishna das v. kisanlala surajmal 42 ind. cas. 67 : 42 b. 5 : 19 bom. l.r. 771 we make this rule absolute and set aside the order against which it is directed. we make no order as to costs.
Judgment:

1. On the authority of the decisions reported as Musammat Hafizan v. Abdul Karim 12 C.W.N. 163 : 7 C.L.J. 312 and Khemraj Shrikrishna Das v. Kisanlala Surajmal 42 Ind. Cas. 67 : 42 B. 5 : 19 Bom. L.R. 771 we make this Rule absolute and set aside the order against which it is directed. We make no order as to costs.


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