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NaraIn Singh Vs. Ram Lall Mookerjee - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtKolkata
Decided On
Judge
AppellantNaraIn Singh
RespondentRam Lall Mookerjee
Excerpt:
practice - immoveable property situate in different districts--leave to admit plaint--civil procedure code (act x of 1877), sections 2, 19--charter act, clause 12. - pontifex, j.1. admitted the plaint, and said that section 19 of the code gave the court jurisdiction, and that it was not necessary to apply under clause 12 of the charter.
Judgment:

Pontifex, J.

1. admitted the plaint, and said that Section 19 of the Code gave the Court jurisdiction, and that it was not necessary to apply under Clause 12 of the Charter.


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