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Chandra Mandal and ors. Vs. Ram Mandal and ors. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in40Ind.Cas.738
AppellantChandra Mandal and ors.
RespondentRam Mandal and ors.
Excerpt:
criminal procedure code (act v of 1898), section 137, proceedings under - magistrate, whether can act as arbitrator--claim of right, bona fides of. - 1. we accept the reference; and, in the result, the order is quashed.
Judgment:

1. We accept the reference; and, in the result, the order is quashed.


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