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Koylash Chandra Shaha and anr. Vs. C. Christophoridi and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1888)ILR15Cal171
AppellantKoylash Chandra Shaha and anr.
RespondentC. Christophoridi and anr.
Excerpt:
surety, liability of - judgment-debtor applying to be declared an insolvent--civil procedure code, sections 336, 344. - 1. we are of opinion that the surety, mr. kemp, was released from his. obligation under the bond executed by him when the judgment-debtor filed his application under section 344 to be declared an insolvent.
Judgment:

1. We are of opinion that the surety, Mr. Kemp, was released from his. Obligation under the bond executed by him when the judgment-debtor filed his application under Section 344 to be declared an insolvent.


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