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Khetra Mohan Kundu and ors. Vs. Jogendra Chandra Kundu - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in45Ind.Cas.7
AppellantKhetra Mohan Kundu and ors.
RespondentJogendra Chandra Kundu
Excerpt:
civil procedure code (act v of 1908), order xxi, rule 35(1) - execution--application for actual possession, maintainability of, after dismissal of execution case granting formal possession--partition suit. - 1. this appeal must be dismissed. we are satisfied that the judgment of the court below is correct. the respondent is entitled to the costs of this appeal. we assess the hearing fee at one gold mohur.
Judgment:

1. This appeal must be dismissed. We are satisfied that the judgment of the Court below is correct. The respondent is entitled to the costs of this appeal. We assess the hearing fee at one gold mohur.


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