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Kunja Behari Roy and anr. Vs. Panchanon Sikdar - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in54Ind.Cas.429
AppellantKunja Behari Roy and anr.
RespondentPanchanon Sikdar
Cases ReferredPeary Lal Singha v. Radha Nath Singha
Excerpt:
civil procedure code (act v of 1908), sections 47, 102 - decree in suit of small cause nature of value below rs. 500--execution, order in--appeal, second, whether lies. - 1. the facts of this case cannot be distinguished from those in the case of peary lal singha v. radha nath singha 11 c.w.n. 861. we mast, therefore, hold that no appeal lies in this case. the case is not one which would justify us in interfering in the exercise of our revisional powers.2. the appeal is dismissed with costs. we assess the hearing fee at one gold mohur.
Judgment:

1. The facts of this case cannot be distinguished from those in the case of Peary Lal Singha v. Radha Nath Singha 11 C.W.N. 861. We mast, therefore, hold that no appeal lies in this case. The case is not one which would justify us in interfering in the exercise of our revisional powers.

2. The appeal is dismissed with costs. We assess the hearing fee at one gold mohur.


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