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Bipradas Pal Choudhury and on His Death His Heirs and Legal Representatives, Manmatha Nath Pal Chowdhuri and ors. Vs. Monorama Debi Widow of Brajendra Nath Sen, - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in47Ind.Cas.49
AppellantBipradas Pal Choudhury and on His Death His Heirs and Legal Representatives, Manmatha Nath Pal Chow
RespondentMonorama Debi Widow of Brajendra Nath Sen, ;charu Chandra Mukhopadhyaya and Gobinda Lal Mukherjee an
Excerpt:
evidence, admissibility of - parganah registers kanongo registers, general and mouzawari registers under bengal land registration act (vii of 1876)--thak map, probative value of--omission of entries of lakheraj, effect of--bengal tenancy act (viii b.c. of 1885), section 103 a--presumption, rebuttal of--long possession without payment of rent, presumption arising from. - 1. we see no reason to differ from mr. justice teunon in the view that he has taken of the rights of the parties in these cases. the appeals are, therefore, dismissed with costs.
Judgment:

1. We see no reason to differ from Mr. Justice Teunon in the view that he has taken of the rights of the parties in these cases. The appeals are, therefore, dismissed with costs.


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