Skip to content


Outhwaite Vs. Outhwaite and Diaz - Court Judgment

LegalCrystal Citation
SubjectFamily;Civil
CourtKolkata
Decided On
Judge
Reported in(1901)ILR28Cal84
AppellantOuthwaite
RespondentOuthwaite and Diaz
Excerpt:
costs - suit for dissolution of marriage--costs between party and party--costs between attorney and client--liability of co-respondent--damages--divorce act (iv of 1869) section 45--civil procedure code (act xiv of 1882). section 220--practice. - harington, j.1. i will make the order.
Judgment:

Harington, J.

1. I will make the order.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //