Skip to content


Nundololl Mookerjee Vs. Chunder Kant Mookerjee - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1885)ILR11Cal356
AppellantNundololl Mookerjee
RespondentChunder Kant Mookerjee
Excerpt:
award - arbitrator recommending solution of disputed points--award objected to as being a recommendation--objection to award--act xiv of 1882, section 525. - wilson, j.1. mr. justice wilson considered that the document purported rather to be a recommendation than an award; and refused to make a decree in accordance therewith on the ground that the document was no award, decided nothing, and was too obscure to be enforced.
Judgment:

Wilson, J.

1. Mr. Justice Wilson considered that the document purported rather to be a recommendation than an award; and refused to make a decree in accordance therewith on the ground that the document was no award, decided nothing, and was too obscure to be enforced.


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