Skip to content


Jatra Mohan Sen Vs. Secretary of State for India - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1919)ILR46Cal520,52Ind.Cas.435
AppellantJatra Mohan Sen
RespondentSecretary of State for India
Excerpt:
court-fee, deficit, whether can be directed to he paid after disposal of suit - order directing recovery of deficit by attachment of moveables, legality of--jurisdiction. - 1. no one appearing to show cause, we make the rule absolute. no costs. if the sum of rs. 20-4-0 has been paid, it will be returned.
Judgment:

1. No one appearing to show cause, we make the Rule absolute. No costs. If the sum of Rs. 20-4-0 has been paid, it will be returned.


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