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Ganga NaraIn Pal Vs. Corporation of Calcutta - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in4Ind.Cas.438
AppellantGanga NaraIn Pal
RespondentCorporation of Calcutta
Excerpt:
calcutta municipal act (iii b.c. of 1899), sections 466 and 574 and sch, xviii, clause 8 - iron includes steel. - order1. the question raised in this application is, whether the term 'iron' as used in schedule 18 cl.(8) of the calcutta municipal act of 1899 includes 'steel.' the learned magistrate has in a carefully considered judgment given ample reasons in support of his conclusion that iron does include steel. we agree with those reasons and, therefore, reject this application.
Judgment:
ORDER

1. The question raised in this application is, whether the term 'iron' as used in Schedule 18 cl.(8) of the Calcutta Municipal Act of 1899 includes 'steel.' The learned Magistrate has in a carefully considered judgment given ample reasons in support of his conclusion that iron does include steel. We agree with those reasons and, therefore, reject this application.


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