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Harchand Ray Gobordhon Das Vs. the Bengal-nagpur Railway Co. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in28Ind.Cas.838
AppellantHarchand Ray Gobordhon Das
RespondentThe Bengal-nagpur Railway Co.
Excerpt:
civil procedure code (act v of 1908), order iii, rule 1 - recognised agent, whether has any rigid of audience. - 1. a recognised agent as such has no right of audience.2. we must, therefore, discharge the rule with costs (hearing fee, one gold mohur) payable to opposite party. bengal-nagpur railway company.
Judgment:

1. A recognised agent as such has no right of audience.

2. We must, therefore, discharge the rule with costs (hearing fee, one gold mohur) payable to opposite party. Bengal-Nagpur Railway Company.


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