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Mohendra Lall Mitter and anr. Vs. Anundo Coomar Mitter and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1898)ILR25Cal236
AppellantMohendra Lall Mitter and anr.
RespondentAnundo Coomar Mitter and ors.
Excerpt:
letters patent, high court, 1865, clause 15 - order refusing application to commit for contempt--appeal--judgment. - maclean, c.j., o'kinealy, j. and trevelyan, j.1. were of opinion that the order was appealable, and they accordingly heard and dismissed the appeal. [the rest of the decision, however, is immaterial for the purposes of this report.]
Judgment:

Maclean, C.J., O'Kinealy, J. and Trevelyan, J.

1. were of opinion that the order was appealable, and they accordingly heard and dismissed the appeal. [The rest of the decision, however, is immaterial for the purposes of this report.]


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