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Kali Prosad Banerji Vs. Gisborne and Co. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1884)ILR10Cal61
AppellantKali Prosad Banerji
RespondentGisborne and Co.
Excerpt:
court fees' act (vii of 1870), clause 17, section 19 - stamp on memorandum of appeal by judgment-debtor in custody from order refusing application to be declared insolvent. - richard garth, c.j.1. i think that clause 17, of section 19, act vii of 1870 is applicable to a case of this kind, and consequently that no court-fee is payable on the appeal.
Judgment:

Richard Garth, C.J.

1. I think that Clause 17, of Section 19, Act VII of 1870 is applicable to a case of this kind, and consequently that no Court-fee is payable on the appeal.


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