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Bunwari Lal Mookerjee Vs. the Secretary of State for India - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1890)ILR17Cal290
AppellantBunwari Lal Mookerjee
RespondentThe Secretary of State for India
Excerpt:
small cause court, mofussil, jurisdiction of - suit for compensation for damages against the secretary of state--provincial small cause court act (ix of 1887), schedule ii, article 3. - mitter and beverley, jj.1. we are of opinion that the view taken by the district judge is correct, and the present suit is not within article 3, schedule ii, act ix of 1887.2. the papers will be returned, so that the district judge may remit the record with this opinion to the small cause court judge.
Judgment:

Mitter and Beverley, JJ.

1. We are of opinion that the view taken by the District Judge is correct, and the present suit is not within Article 3, Schedule II, Act IX of 1887.

2. The papers will be returned, so that the District Judge may remit the record with this opinion to the Small Cause Court Judge.


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