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Jahiral Haque and anr. Vs. Sadar Ali and anr. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in47Ind.Cas.105
AppellantJahiral Haque and anr.
RespondentSadar Ali and anr.
Excerpt:
bengal tenancy act (viii of 1885), section 153 - rent, suit for--appeal, second, whether lies. - 1. this appeal must be dismissed, no special appeal lies to this court having regard to the provisions of section 153 of the bengal tanancy act. the only question decided in the suit is, whether the relationship of landlord and tenant exists. the appeal is accordingly dismissed with costs.
Judgment:

1. This appeal must be dismissed, No special appeal lies to this Court having regard to the provisions of Section 153 of the Bengal Tanancy Act. The only question decided in the suit is, whether the relationship of landlord and tenant exists. The appeal is accordingly dismissed with costs.


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