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Ananda Mohan Roy Chowdhury Vs. Gurudayalsaha - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in46Ind.Cas.979
AppellantAnanda Mohan Roy Chowdhury
RespondentGurudayalsaha
Excerpt:
bengal tenancy act (viii b.c. of 1885), section 86, clauses (5), (6), (7) - occupancy holding, transfer of par of--surrender of sold portion, legality of. - 1. we think this case was rightly decided by mr. justice p. chatterjee. the appeal mast, therefore, be dismissed with costs.
Judgment:

1. We think this case was rightly decided by Mr. Justice P. Chatterjee. The appeal mast, therefore, be dismissed with costs.


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