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Sm. Mati Bala Dasi Vs. Raj NaraIn Dutt and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Reported inAIR1929Cal831
AppellantSm. Mati Bala Dasi
RespondentRaj NaraIn Dutt and anr.
Excerpt:
- c.c. ghose, j.1. the order complained of is an interlocutary order made in a suit which has not yet come on for hearing. the settled practice of this court is not to interfere with such orders under section 115, civil p.c. except in very special circumstances. the present case is not, in my opinion, within that rule applicable to very special circumstances. the result is that the rule is discharged with costs--hearing fee one gold mohur.
Judgment:

C.C. Ghose, J.

1. The order complained of is an interlocutary order made in a suit which has not yet come on for hearing. The settled practice of this Court is not to interfere with such orders under Section 115, Civil P.C. except in very special circumstances. The present case is not, in my opinion, within that rule applicable to very special circumstances. The result is that the Rule is discharged with costs--hearing fee one gold mohur.


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