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Nagendra Chandra Ganguli and ors. Vs. Benamali Das and ors. - Court Judgment

LegalCrystal Citation
SubjectCivi
CourtKolkata
Decided On
Reported inAIR1934Cal487,152Ind.Cas.210
AppellantNagendra Chandra Ganguli and ors.
RespondentBenamali Das and ors.
Excerpt:
- order1. we have examined the record and we are not of opinion that the order complained of is a judicial order. that being so, we decline to interfere, the result, therefore, is that the rule is discharged.
Judgment:
ORDER

1. We have examined the record and we are not of opinion that the order complained of is a judicial order. That being so, we decline to interfere, The result, therefore, is that the Rule is discharged.


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