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Amritomoye Dasia Vs. Bhogiruth Chundra Alias Jogessur Shadhoo - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1888)ILR15Cal164
AppellantAmritomoye Dasia
RespondentBhogiruth Chundra Alias Jogessur Shadhoo
Excerpt:
small cause court, mofussil, jurisdiction of - maintenance, suit for arrears of--fixed maintenance--small cause courts (provincial) act (act ix of 1887), schedule ii, clause 38. - 1. we are of opinion that a 'suit for arrears of fixed maintenance' is a 'suit relating to maintenance' specified in clouse. 38 of the second schedule of the provincial small cause courts act, ix of 1887, and is, therefore, a suit excepted from the cognizance of a court of small causes.
Judgment:

1. We are of opinion that a 'suit for arrears of fixed maintenance' is a 'suit relating to maintenance' specified in Clouse. 38 of the second schedule of the Provincial Small Cause Courts Act, IX of 1887, and is, therefore, a suit excepted from the cognizance of a Court of Small Causes.


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