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Manick Chund Vs. Jomoona Doss - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1882)ILR8Cal645
AppellantManick Chund
RespondentJomoona Doss
Excerpt:
promissory note - acknowledgment--stamp act (i of 1879), 34. - richard garth, c.j.1. we shall answer both questions in the negative, and we make no order as to costs.
Judgment:

Richard Garth, C.J.

1. We shall answer both questions in the negative, and we make no order as to costs.


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