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Krishna Mohan Ghosh Vs. Surapati Banerjee and ors. - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtKolkata
Decided On
Reported inAIR1925Cal684,94Ind.Cas.929
AppellantKrishna Mohan Ghosh
RespondentSurapati Banerjee and ors.
Excerpt:
- 1. we think that under the circumstance of the case the delay was bona fide and sufficient cause has been shown within the provisions of section 5 of the limitation act.2. we accordingly make the rule absolute. costs one gold mohur will be costs in the cause.
Judgment:

1. We think that under the circumstance of the case the delay was bona fide and sufficient cause has been shown within the provisions of Section 5 of the Limitation Act.

2. We accordingly make the Rule absolute. Costs one gold mohur will be costs in the cause.


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