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NobIn Chunder Kurr Vs. Rojomoye Dossee - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtKolkata
Decided On
Judge
Reported in(1885)ILR11Cal264
AppellantNobIn Chunder Kurr
RespondentRojomoye Dossee
Excerpt:
limitation act xv of 1877, section 14 - exclusion of time of proceeding bona fide in court for a cause of like nature to want of jurisdiction. - richard garth, c.j. and wilson, j.1. was that the question should be answered in the negative.
Judgment:

Richard Garth, C.J. and Wilson, J.

1. Was that the question should be answered in the negative.


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