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Baidya Nath De Sarkar and anr. Vs. Ilim and ors. - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtKolkata
Decided On
Judge
Reported in(1898)ILR25Cal917
AppellantBaidya Nath De Sarkar and anr.
Respondentilim and ors.
Excerpt:
jal tenancy act (viii of 1885), section 188 - right of fractional co-sharer to maintain a suit for enhancement of rent--agreement with fractional co-sharer to pay rent separately, effect of--joint landlords. - macpherson and ameer ali, jj.1. the plaintiffs are four-anna shareholders of a taluk, within which the first three defendants have a raiyati holding. they purchased a two-anna share of this taluk in 1287 (1880), and the other two-anna share in 1296
Judgment:

Macpherson and Ameer Ali, JJ.

1. The plaintiffs are four-anna shareholders of a taluk, within which the first three defendants have a raiyati holding. They purchased a two-anna share of this taluk in 1287 (1880), and the other two-anna share in 1296


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