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In Re: Balchand Suran - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in28Ind.Cas.623
AppellantIn Re: Balchand Suran
Excerpt:
insolvents act (11 & 12 vict. c. 21), section 86 - inxolvent absent--judgment entered, up under the above section. - chaudhuri, j.1. let the judgment be entered up against the insolvent. balchand surana in this court in its original jurisdiction in the name oil the official assignee for the amount of the debts mentioned in the schedule filed herein and costs of this application be paid out of the assets of the estate.
Judgment:

Chaudhuri, J.

1. Let the judgment be entered up against the insolvent. Balchand Surana in this Court in its original jurisdiction in the name oil the Official Assignee for the amount of the debts mentioned in the schedule filed herein and costs of this application be paid out of the assets of the estate.


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