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Kumar Naresh Narayan Roy Vs. the Midnapore Zemindary Co., Ltd. - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtKolkata
Decided On
Judge
Reported in41Ind.Cas.800
AppellantKumar Naresh Narayan Roy
RespondentThe Midnapore Zemindary Co., Ltd.
Cases ReferredAnrqda Prosonno Mukherjee v. Nil Madhab Parui
Excerpt:
bengal tenancy act (viii b. c; of 1885), section 153 a - ex parte decree for rent--application to set aside decree, maintainability of. - 1. these rules must be discharged. it is sufficient to say that we follow the decision of this court in the case of anrqda prosonno mukherjee v. nil madhab parui 11 ind. cas 123 : 15 c. l. j. 52 the rules are discharged with costs one gold mohur in each case.
Judgment:

1. These Rules must be discharged. It is sufficient to say that we follow the decision of this Court in the case of Anrqda Prosonno Mukherjee v. Nil Madhab Parui 11 Ind. Cas 123 : 15 C. L. J. 52 The Rules are discharged with costs one gold mohur in each case.


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