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Bhyrub Chunder Vs. Golap Coomary - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1878)ILR3Cal518
AppellantBhyrub Chunder
RespondentGolap Coomary
Excerpt:
right of appeal - decree--execution-proceedings--registration act (xx-of 1866), sections 52, 53. - kemp, j.1. who was of opinion that the cases quoted conclusively showed that an appeal could not be maintained.
Judgment:

Kemp, J.

1. Who was of opinion that the cases quoted conclusively showed that an appeal could not be maintained.


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