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Guroo Churn Das Vs. Brojeshwari Dasi - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in(1885)ILR11Cal735
AppellantGuroo Churn Das
RespondentBrojeshwari Dasi
Excerpt:
civil procedure code (act xiv of 1882), section 561 - cross-appeal--respondent cross-appealing in formacirc pauperis. - prinsep and grant, jj.1. we have no power to remit the stamp duty in the matter.
Judgment:

Prinsep and Grant, JJ.

1. We have no power to remit the stamp duty in the matter.


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