Skip to content


Shere Ali and anr. Vs. C.L. Prendergast and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1886)ILR13Cal143
AppellantShere Ali and anr.
RespondentC.L. Prendergast and anr.
Excerpt:
army act (44 and 45 vict., clause 58), section 148--courts of requests, their jurisdiction--court of small causes, power of--construction of section 151, clause 1, of the army act. - mitter and norris, jj.1. we are of opinion that the view taken by the judge of the small cause court, patna, of section 151 of the army act (44 and 45 vict., c. 58) is correct; and we are of opinion that major prendergast's pay may properly be attached in execution of the decree obtained against him.
Judgment:

Mitter and Norris, JJ.

1. We are of opinion that the view taken by the Judge of the Small Cause Court, Patna, of Section 151 of the Army Act (44 and 45 Vict., c. 58) is correct; and we are of opinion that Major Prendergast's pay may properly be attached in execution of the decree obtained against him.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //