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Bejoy Krishna Nandy and anr. Vs. Maharaj Kumar Dharendra Krishna Deb Bahadur and ors. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported inAIR1919Cal1094,47Ind.Cas.512
AppellantBejoy Krishna Nandy and anr.
RespondentMaharaj Kumar Dharendra Krishna Deb Bahadur and ors.
Cases Referred and Panch Duar Thakur v. Mani Raut
Excerpt:
appeal, right of - execution--order overruling judgment-debtor's objection to valuation, whether appealable,--civil procedure code (act v of 1908), section 47. - 1. this appeal must stand dismissed. clearly there is no right of appeal in this case, as is shown by the authorities of the cases of deoki nandan singh v. bansi singh 10 ind. cas. 371 : 14 c.l.j. 35 : 16 c.w.n. 124 and panch duar thakur v. mani raut 17 ind. cas. 88 : 16 c.w.n. 970. the appeal is accordingly dismissed with costs-two gold mohurs.
Judgment:

1. This appeal must stand dismissed. Clearly there is no right of appeal in this case, as is shown by the authorities of the cases of Deoki Nandan Singh v. Bansi Singh 10 Ind. Cas. 371 : 14 C.L.J. 35 : 16 C.W.N. 124 and Panch Duar Thakur v. Mani Raut 17 Ind. Cas. 88 : 16 C.W.N. 970. The appeal is accordingly dismissed with costs-two gold mohurs.


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