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Sitanath Bhadra Vs. Jatindra Nath Sarkar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Reported inAIR1930Cal347
AppellantSitanath Bhadra
RespondentJatindra Nath Sarkar
Excerpt:
- b.b. ghose, j.1. in this case, the learned subordinate judge on appeal decided quite rightly that the suit was properly brought in the court of gopalganj, within the jurisdiction of which the defendant had a permanent residence. this is in accordance with expln. 1, section 20, civil p.c. the mere fact that he carries on a business in calcutta and lives there with his family does not oust the jurisdiction of the gopalganj court. this rule must, therefore, be discharged with costs: one gold mohur.
Judgment:

B.B. Ghose, J.

1. In this case, the learned Subordinate Judge on appeal decided quite rightly that the suit was properly brought in the Court of Gopalganj, within the jurisdiction of which the defendant had a permanent residence. This is in accordance with Expln. 1, Section 20, Civil P.C. The mere fact that he carries on a business in Calcutta and lives there with his family does not oust the jurisdiction of the Gopalganj Court. This rule must, therefore, be discharged with costs: one gold mohur.


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